Maharashtra Management of Irrigation Systems by Farmers Act, 2005


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:WATER View Judgements
  3 Water Users' Association to be body corporate View Judgements
  4 Objects of Water Users' Association View Judgements
  5 Delineation of areas as areas under Management of Irrigation System by Farmers View Judgements
  6 Delineation of Command Area of Water Users' Association at minor level View Judgements
  7 Supply of water, to land under Management of Irrigation System by Farmers View Judgements
  8 Constitution of Water Users' Association at Minor Level View Judgements
  9 Managing Committee of Water Users' Association at Minor Level and election of its Directors and Chair person View Judgements
  10 Delineation of area of operation of Distributary Level Association View Judgements
  11 Constitution of Distributary Level Association View Judgements
  12 Managing Committee of Distributary Level Association and election of its Directors and Chairperson View Judgements
  13 Delineation of area of operation of Canal Level Association View Judgements
  14 Constitution of Canal Level Association View Judgements
  15 Managing Committee of Canal Level Association and election of its Directors and Chairperson View Judgements
  16 Delineation of area of Operation of Project Level Association View Judgements
  17 Constitution of Project Level Association View Judgements
  18 Managing Committee of Project Level Association and election of its Directors and Chairperson View Judgements
  19 Procedure for recall View Judgements
  20 Constitution of Subcommittees of Water Users' Association View Judgements
  21 Agreement View Judgements
  22 Joint Inspection, repairs, rehabilitation and handing over of manafment of Command Area to minor level Water Users' Association .- View Judgements
  23 Installation of Measuring Device View Judgements
  24 Freedom of cropping View Judgements
  25 Freedom of recycling irrigation water and use of ground water View Judgements
  26 Modes and rates for supply water to Water Users' Association View Judgements
  27 Powers of Water Users' Association to charge for supply of water to members View Judgements
  28 Supply of water as per Entitlement View Judgements
  29 Contents of Agreement View Judgements
  30 Office bearers of Water Users' Association and their powers View Judgements
  31 Power to remove encroachments View Judgements
  32 Resignation View Judgements
  33 Disqualifications View Judgements
  34 Filling up of vacancies View Judgements
  35 Records View Judgements
  36 Mode regulations View Judgements
  37 Dissolution of Managing Committee of Water Users' Association and transitional arrangements View Judgements
  38 Appointment of Competent Authority View Judgements
  title CHAPTER III:LIFT IRRIGATION WATER View Judgements
  39 Water Users' Association for Lift Irrigation View Judgements
  40 Permission to form Lift Irrigation Water Users' Associations on notified rivers or streams in command of flow irrigation View Judgements
  41 Permission to individual lifts on notified rivers or streams upstream of reservoir beyond the area of operation of Lift Irrigation Water Users' Associations on reservoir View Judgements
  42 Delineation of areas of operation of Lift Irrigation Water Users' Associations View Judgements
  43 Constitution of Lift Irrigation Water Users' Association View Judgements
  44 Managing Committee of Lift Irriagation Water Users' Association and election of its Directors and Chairperson View Judgements
  45 Water supply to all Lift Irrigation Water Users' Associations and individual lifts to be regulated by Canal fficer View Judgements
  46 Lift Irrigation Water Users' Associations not to lift water directly from the Main Canal View Judgements
  47 Provision and maintenance of Water Meters by Lift Irrigation Water Users' Associations View Judgements
  48 Regulation of supply of electricity to Lift Irrigation Water Users' Associations View Judgements
  49 Determining water rates for Lift Irrigation Water Users' Associations View Judgements
  50 Application of provisions of Water Users' Associations View Judgements
  51 Linkages of Lift Irrigation Water Users' Associations View Judgements
  title CHAPTER IV:POWERS AND FUNCTIONS OF WATER View Judgements
  52 Powers and Functions of Water Users' Associations View Judgements
  53 Functions of Appropriate Authority and power and duties of Canal Officer View Judgements
  title CHAPTER V:SOURCES OF FUNDS View Judgements
  54 Sources of funds of Water Users' Association View Judgements
  55 Utilisation of funds of Water Users' Association View Judgements
  56 Budget View Judgements
  57 Deposit and administration of the funds View Judgements
  58 Reserve fund View Judgements
  59 Audit View Judgements
  title CHAPTER VI:OFFENCES AND PENALTIES View Judgements
  60 Offences and penalties View Judgements
  61 Compounding of offences View Judgements
  62 Punishment under other law not barred View Judgements
  title CHAPTER VII:CONFLICT RESOLUTION View Judgements
  63 Settlement of disputes View Judgements
  title CHAPTER VIII:GENERAL PROVISIONS View Judgements
  65 Application of the provisions of the Maharashtra Water Resources Regulatory Authority Act, 2005 View Judgements
  66 Ownership and control of specified items or components to vest with State Government View Judgements
  67 Control of Canal System not handed over to Water Users' Association View Judgements
  68 Water Budgeting at Project Level View Judgements
  69 State Government to be lawful owner of Canal System View Judgements
  70 Water Supply for non-irrigation purposes View Judgements
  71 Recovery of Water Charges View Judgements
  72 Act to apply to existing Water Users' Associations View Judgements
  73 This Act shall apply to the on going projects from the date of its publication in the Official Gazette View Judgements
  74 Authentication of orders and documents of Water Users' Association View Judgements
  75 Actions not to be invalidated by infirmity or vacancy, etc View Judgements
  76 Rules View Judgements
  77 Repeal View Judgements
  78 Saving View Judgements
  79 Act to have overriding effect View Judgements
  80 Power to remove difficulty View Judgements
  81 Repeal of Mah. Ord. XXIII of 2004 View Judgements



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