Section 2   [ View Judgements ]

Insertion of Chapter I-A in Mah. XX of 1964


After section 5 of the Maharashtra Agricultural Produce Marketing (Regulation) Act, 1963, the following chapter shall be inserted, namely :-



"CHAPTER I-A ESTABLISHMENT OF NATIONAL INTEGRATED PRODUCE MARKET



5A. Establishment of National Integrated Produce Market:-(1) Notwithstanding anything contained in this Act or any other law for the time being in force, the State Government may, by notification in the Official Gazette, declare that with effect from such date as may be specified in such notification, there shall be, established, for marketing fruits and vegetables in respect of Mumbai and its surrounding area of 75 kilo-metres radius or for any area or areas in the State, a National Integrated Produce Market owned and managed as an autonomous entity by the National Dairy Development Board incorporated under the National Dairy Development Board Act, 1987 or any other recognised body corporate under the State Act, Government Corporation, Company registered under the Companies Act, 1956, directly or through any organisation set up by it or in conjuction with farmers' association and thereupon the National Dairy Development Board or any other organisation as the case may be, may, -



(a) establish a National Integrated Produce Market of fruits and vegetables in any area or areas as may be specified in the notification;



(b) set up by itself or finance, assist or support farmers and farmers association to set up collection centres by whatever name called at various places in the State whether within or outside the area aforesaid to collect, assemble, sort, grade, process, pack, store or transport, fruits and vegetables and to provide, market information and to carry out such other activities as may enable them to market the produce using the National Integrated Produce Market or to do anything facilitatory or incidental thereto;



(c) set up or support otherwise the marketing by setting up distribution channels and branches at various places in the State whether within or outside the area aforesaid;



(d) register users of the National Integrated Produce Market and may also levy and collect registration fee, security deposit and advance and levy and collect other charges for the services rendered and utilities provided to the farmers, farmers association, farmers co-operative societies, buyers and all other functionaries registered with or using the National Integrated Produce Market.



(2) Notwithstanding anything contained in sub-section (1) the State Government may, by notification in the Official Gazette, direct that from such date as may be specified therein, marketing of flowers in the National Integrated Produce Market shall also be governed by the provisions of this chapter and there upon all the provisions of this chapter shall be applicable also to the marketing of flowers and other related activities in the National Integrated Produce Market.



5B. Power to make regulations:-The National Dairy Development Board or any other association which is duly recognised by the State Government may, with the previous approval of the State Government make regulations under this Chapter for the purposes of ownership, management, marketing, trading and other related activities in relation to the National Integrated Produce Market and for the enforcement thereof.



5C. Other provisions of Act not to apply to National Integrated Produce Market:-Nothing contained in this Act or the rules, regulations or bye-laws made there under except the provisions of this Chapter shall apply to,-



(i) anything done or any action taken in relation to the Establishment and Management of the National Integrated Produce Market under this Chapter or anything done in pursuance thereof; or



(ii) any person, agency or organisation interacting in relation to the National Integrated Produce Market by way of business dealings or otherwise.".



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