Maharashtra Water Conservation Corporation Act, 2000


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:ESTABLISHMENT, CONDUCT OF BUSINESS AND EMPLOYEES OF THE CORPORATION View Judgements
  3 Establishment of Maharashtra Water Conservation Corporation View Judgements
  4 Constitution of Corporation View Judgements
  5 Executive Committee View Judgements
  6 Disqualification for being non-official member and removal of such member View Judgements
  7 Terms of office of member View Judgements
  8 Meetings of Corporation View Judgements
  9 Disqualification for participation in proceedings of Corporation or Committee on account of interest View Judgements
  10 Constitution of Committees View Judgements
  11 Provision for inviting Officer of Government or local body, etc View Judgements
  12 Casual vacancy View Judgements
  13 Act not to be invalidated by vacancy, infirmity, etc View Judgements
  14 Officers and staff of Corporation View Judgements
  title CHAPTER III:VESTING OF PROPERTY, ASSETS AND LIABILITIES, AND OBLIGATIONS, AND TRANSFER OF EMPLOYEES View Judgements
  15 Vesting and transfer of property to Corporation View Judgements
  16 Decision of disputed properties View Judgements
  17 Deputation of Officers and employees View Judgements
  title CHAPTER IV:FUNCTIONS AND POWERS OF CORPORATION View Judgements
  18 Functions of Corporation View Judgements
  19 General powers of Corporation View Judgements
  title CHAPTER V:ACQUISITION OF LAND View Judgements
  20 Acquisition of land View Judgements
  21 Transfer of Government lands to Corporation View Judgements
  22 Powers of Corporation to dispose of land View Judgements
  title CHAPTER VI:FINANCE, ACCOUNTS AND AUDIT View Judgements
  23 Application of Corporation's Assets, etc View Judgements
  24 Fund of Corporation View Judgements
  25 Contribution of Government to Corporation Fund View Judgements
  26 Grants, subventions loans and advances to Corporation View Judgements
  27 Powers of Corporation to borrow View Judgements
  28 Acceptance of deposits by Corporation View Judgements
  29 Powers to spend View Judgements
  30 Reserve and other Funds View Judgements
  31 Submission of budget of Corporation View Judgements
  32 Sanction of Budget Estimates View Judgements
  33 Government as guarantor View Judgements
  34 Disposal of profits and deficits View Judgements
  35 Interest charges and other expenses to be added to and receipts taken for reduction of capital cost View Judgements
  36 Depreciation Fund View Judgements
  37 Apportionment of betterment charges leviiied by State Government View Judgements
  38 Financial Statement and programme of work View Judgements
  39 Accounts and Audit View Judgements
  40 Concurrent and special audit of accounts View Judgements
  title CHAPTER VII:MISCELLANEOUS AND SUPPLEMENTARY PROVISIONS View Judgements
  41 Furnishing of annual reports and returns, etc View Judgements
  42 Executon of contract, etc View Judgements
  43 General penalty View Judgements
  44 Power of entry View Judgements
  45 Dues to be recovered as an arrear of land revenue View Judgements
  46 Service of notice, etc View Judgements
  47 Public notice to be made known View Judgements
  48 Default in performance of duty View Judgements
  49 Offences by companies View Judgements
  50 Authority for prosecution View Judgements
  51 Compounding of offences Corporation View Judgements
  52 Penalty for obstruction View Judgements
  53 Delegation of powers of Corporation View Judgements
  54 Protection of action taken in good faith View Judgements
  55 Chairman, Executive Director, members and officers, etc. to be public servants View Judgements
  56 Effect of provisions inconsistent with other laws View Judgements
  57 Power to make rules View Judgements
  58 Power to make regulations View Judgements
  59 Power to remove doubts and difficulties View Judgements
  60 Dissolution of Corporation View Judgements
  61 Repeal of Mah. Ord. XIII of 2000 and saving View Judgements



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