Maharashtra Private Forests (Acquisition) Act, 1975


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Vesting of private forests in State Government View Judgements
  4 Step to be taken by Government on acquisition of private forest View Judgements
  5 Power to take over possession of private forests [1] View Judgements
  6 Settlement of disputes View Judgements
  7 Payment of amount to owners of private forests View Judgements
  8 Application for payment of amount View Judgements
  9 Collector to determine amount View Judgements
  10 Manner in which amount to be paid View Judgements
  11 Deduction of amount of encumbrances from amount payable to owner View Judgements
  12 Payment of amount for extinguishment of rights of other persons View Judgements
  13 Appeals View Judgements
  14 Procedure before Tribunal View Judgements
  15 Limitation View Judgements
  16 Court fees View Judgements
  17 Finality of award and decision of Tribunal View Judgements
  18 Revision View Judgements
  19 Inquiries and proceedings before Collector and Tribunal to be judicial proceedings View Judgements
  20 Indemnity View Judgements
  21 Declaration of certain lands as private forests View Judgements
  21A Saving of certain afforested lands [1] View Judgements
  22 Owner of private forest to deliver records to authorized Officers View Judgements
  22A Restoration of forest land to owner in certain circumstances [1] View Judgements
  22B Power of Collector to grant private forest vested in the State for public purpose certain cases [1] View Judgements
  23 Power to make rules View Judgements
  24 Repeal of sections 34A to 37 of Forest Act View Judgements



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