Section 20   [ View Judgements ]

Powers of Planning Authority to be exercised by certain officers


The power and functions of a Planning Authority shall, for the purposes of this Act, be exercised and performed by the following officers, namely :-



(a) in the case of a Municipal Corporation, by the concerned Municipal Commissioner or such other officer as he may appoint in this behalf;



(b) in the case of a Municipal Council, by the concerned Chief Officer of the Council;



(c) in the case of the Nagpur Improvement Trust or a Special Planning Authority, by the chief executive officer or person exercising such powers under the Acts applicable to such authorities; and



(d) in the case of Collector, either the Collector or such other officer as he may authorise in this behalf.



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