Maharashtra Fire Prevention and Life Safety Measures Act, 2006


Section
Section Title
  INTRODUCTION
  title Chapter I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : PROVISIONS RELATING TO FIRE PREVENTION AND LIFE SAFETY MEASURES View Judgements
  3 Owners or occupiers' liability to provide for fire prevention and life safety measures View Judgements
  4 Preventive measures View Judgements
  5 Power of inspection View Judgements
  6 Notice regarding fire prevention and life safety measures View Judgements
  7 Steps to be taken in the event of non-compliance of notice View Judgements
  8 Power to seal building View Judgements
  title CHAPTER III : LICENSED AGENCY View Judgements
  9 Power to grant licence to act as Licensed Agency View Judgements
  10 Licensed Agency to carry out work of providing fire prevention and life safety measures View Judgements
  title CHAPTER IV :PROVISIONS RELATING TO LEVY, COLLECTION AND RECOVERY OF FIRE SERVICE FEES View Judgements
  11 Imposition of fees; and enhancement or reduction thereof View Judgements
  12 Authority to follow preliminary procedure before enhancing or reducing enhanced fee View Judgements
  13 Imposition of annual fee and enhancement and reduction thereof View Judgements
  14 Assessment and collection of fees View Judgements
  15 Exemption View Judgements
  16 Power of State Government to require Authority to enhance or reduce enhanced fee View Judgements
  17 Assessment of fee not invalid for defect or error View Judgements
  title CHAPTER V : DIRECTOR OF FIRE SERVICES View Judgements
  18 Appointment of Director, other officers and staff to assist Director View Judgements
  19 Power and duties or functions of Director View Judgements
  20 Power of Director to enforce performance of duties View Judgements
  title CHAPTER VI : PROVISIONS REGARDING FIRE OFFICERS AND FIRE PERSONNEL View Judgements
  21 Classification of Authorities and creation of posts in fire services View Judgements
  22 Constitution of Maharashtra Fire Services and provisions relating thereto View Judgements
  23 Appointment of other staff and servant View Judgements
  24 Continuation of existing Fire Officer and staff View Judgements
  title CHAPTER VII : CONSTITUTION OF SPECIAL FUND View Judgements
  25 Constitution of special fund View Judgements
  title CHAPTER VIII : SUPPLEMENTAL AND MISCELLANEOUS View Judgements
  26 Requisitioning of Fire Fighting property View Judgements
  27 Powers of Director or Fire Officer on occasion of fire View Judgements
  28 Power of the officer-in-charge of fire fighting arrangements for supply of water View Judgements
  29 Power of Director or Chief Fire Officer or Fire Officer to enter into agreements for assistance View Judgements
  30 Training Centres View Judgements
  31 Levy of training fee View Judgements
  32 Appeals View Judgements
  33 Procedure for filing appeal View Judgements
  34 Interest on amount of enhanced assessment or refund View Judgements
  35 Bar of jurisdiction of courts View Judgements
  36 Offences and penalties View Judgements
  37 Cognizable and non-bailable offences View Judgements
  38 Offences by companies View Judgements
  39 Compounding or withdrawal of proceedings View Judgements
  40 Cognizance of offence View Judgements
  41 Jurisdiction View Judgements
  42 Protection of action taken in good faith View Judgements
  43 Officers, etc., to be public servants View Judgements
  44 Act to have overriding effect, but shall be in addition to existing laws View Judgements
  45 Appointment of fire officer or fire supervisor in certain buildings View Judgements
  46 Effect of other laws View Judgements
  47 Power to delegate View Judgements
  48 Power to call for report, return or information View Judgements
  title CHAPTER IX : RULES View Judgements
  49 Power to make rules View Judgements
  50 Power to remove difficulty View Judgements
  SCHEDULE I
  SCHEDULE II



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