Maharashtra Project Affected Persons Rehabilitation Act, 1999


Section
Section Title
  INTRODUCTION
  title CHAPTER I:PRELIMINARY View Judgements
  1 Short title, extent, commencement and application View Judgements
  2 Definitions View Judgements
  title CHAPTER II:CHIEF CONTROLLING AUTHORITY, PROJECT AUTHORITY, THEIR POWERS AND DUTIES View Judgements
  3 Chief controlling authority in rehabilitation matters View Judgements
  4 Duties and functions of Chief Controlling Authority View Judgements
  5 Duties and functions of Collector View Judgements
  6 Duties and functions of project authority View Judgements
  7 Delegation of powers to subordinate officers View Judgements
  8 Subordination of officers and servants View Judgements
  9 Constitution of Advisory Committee View Judgements
  title CHAPTER III:REHABILITATION OF AFFECTED PERSONS View Judgements
  10 Rehabilitation of affected persons View Judgements
  11 Areas of affected and benefited zone to be notified View Judgements
  12 Restrictions on transfer, sub-division, partition, conversion or improvement of land View Judgements
  13 Declaration of areas in affected or benefited zones View Judgements
  14 Power to purchase or acquire land for purposes of this Act View Judgements
  15 Preparation of proposals of rehabilitation and publication, thereof View Judgements
  16 Grant and assignment of land and payment of special grant View Judgements
  17 Power to grant developed land to the project affected person View Judgements
  18 Execution of layout by project authority or any other agency and after completion, vesting thereof in Zilla Parishad View Judgements
  19 Transfer of encumbrances View Judgements
  20 Disposal of acquired lands with structures, there on completion of project .- View Judgements
  title CHAPTER IV:MISCELLANEOUS View Judgements
  21 Penalty View Judgements
  22 Officers of Government and local authorities to assist Commissioner, etc .- View Judgements
  23 Officers and servants appointed under this Act to be Public servants View Judgements
  24 Bar of jurisdiction View Judgements
  25 Protection of action taken under this Act View Judgements
  26 Power to make Rules View Judgements
  27 Declarations as to policy of State View Judgements
  title CHAPTER V:REPEAL AND SAVING View Judgements
  28 Repeal and saving View Judgements
  29 Removal of difficulty View Judgements
  SCHEDULE I



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