Section 1   [ View Judgements ]

Short title, extent, commencement and application


(1) This Act may be called the Maharashtra Project Affected Persons Rehabilitation Act, 1999.



(2) It extends to the whole of the State of Maharashtra.



(3) It shall come into force on such date as the State Government may, by notification in the Official Gazette, appoint.



(4)(a) It shall apply to all irrigation projects of which the area of the affected zone exceeds 50 hectares, or the area of the benefited zone exceeds 200 hectares or a gaothan is affected.



(b) It shall also apply to all projects, other than irrigation projects specified in clause (a), such as industry including industrial estate, atomic energy, university, oil and natural gas, energy, chemical, roads, national park, sanctuary, mines, etc. However, the entire responsibility to execute them and to rehabilitate the project affected persons shall rest with the concerned department of the Government of Maharashtra by entering into an agreement with the concerned project authority or body.



(c) Where, in the opinion of the State Government, it is necessary and expedient in the public interest to apply it to any other project, the State Government may by notification in the Official Gazette, declare that it shall apply in relation to such project as specified in the notification; and thereupon the provisions of this Act shall apply to such project.



(d) Notwithstanding anything contained in clauses (a) and (b), it shall not apply to projects falling under the jurisdiction of inter-State projects; and the rehabilitation work, financed by the external agencies and countries.

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