Maharashtra Water Supply and Sewerage Board Act, 1976


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, DUTIES View Judgements
  3 ESTABLISHMENT OF 2[THE AUTHORITY] View Judgements
  4 CONSTITUTION OF 1[AUTHORITY] View Judgements
  5 DISQUALIFICATION FOR BEING NON-OFFICIAL MEMBER View Judgements
  6 TERM OF OFFICE OF MEMBERS View Judgements
  6A TEMPORARY ABSENCE OF MEMBERS View Judgements
  7 OTHER PROVISIONS REGARDING MEMBERS View Judgements
  8 OFFICERS AND SERVANTS OF 2[THE AUTHORITY] AND THEIR RECRUITMENT AND CONDITIONS OF SERVICE View Judgements
  9 AUTHENTICATION OF ORDERS ETC. OF 3[THE AUTHORITY] View Judgements
  10 ASSISTANCE OF GOVERNMENT OFFICERS, ETC View Judgements
  11 DELEGATION OF POWERS View Judgements
  12 DISQUALIFICATION FOR PARTICIPATION IN PROCEEDINGS OF 1[THE AUTHORITY] OR COMMITTEE ON ACCOUNT OF INTEREST View Judgements
  13 ACTS NOT TO BE INVALIDATED BY VACANCY, INFORMALITY, ETC View Judgements
  14 DUTIES AND FUNCTIONS OF 1[THE AUTHORITY] View Judgements
  15 POWERS OF 1[THE AUTHORITY] View Judgements
  16 POWERS OF 1[THE AUTHORITY] TO GIVE DIRECTIONS AND TO CALL FOR RETURNS, REPORTS, ETC View Judgements
  title CHAPTER III : VESTING OF PROPERTY, ASSETS, LIABILITIES AND OBLIGATIONS AND TRANSFER OF EMPLOYEES View Judgements
  18 VESTING AND TRANSFER OF PROPERTY TO 2[THE AUTHORITY] View Judgements
  19 DECISION OF THE STATE GOVERNMENT ON THE VESTING OF PROPERTY TO BE FINAL View Judgements
  20 Where any doubt or dispute arises as to whether any property or asset has vested in 1[the Authority under section 18 or any rights, liabilities or obligations have become the rights, liabilities and obligations of 1[the Authority] under that section, such doubt or dispute shall be referred to the State Government, whose decision shall be final View Judgements
  21 THE 2[AUTHORITY TO ASSUME OBLIGATIONS IN RESPECT OF MATTERS TO WHICH THIS ACT APPLIES FOR WATER WORKS TAKEN OVER FROM LOCAL BODIES View Judgements
  22 CO-ORDINATION OF ACTIVITIES OF 1[THE AUTHORITY] AND OTHER LOCAL BODIES View Judgements
  22A POSTING AND APPOINTMENT OF ENGINEERS IN ZILLA PARISHAD, AND MAHARASHTRA JEEVAN AUTHORITY, RESPECTIVELY View Judgements
  22AA POWER OF STATE GOVERNMENT TO DEPUTE GOVERNMENT EMPLOYEES ENTRUSTED TO MAHARASHTRA JEEVAN AUTHORITY TO ZILLA PARISHADS View Judgements
  22AAA PROVISIONS FOR VOLUNTARY ALLOTMENT OR PREMATURE RETIREMENT OF EMPLOYEES FALLING UNDER SECTION 22AA View Judgements
  23 TRANSFER OF 2[CERTAIN] GOVERNMENT EMPLOYEES 1[THE AUTHORITY] View Judgements
  23A POWER OF STATE GOVERNMENT TO DEPUTE CERTAIN GOVERNMENT EMPLOYEES TO 1[THE AUTHORITY] View Judgements
  title CHAPTER IV : CONTRACT, FINANCE, ACCOUNT AND AUDIT View Judgements
  24 CHAPTER IV-CONTRACT, FINANCE, ACCOUNT AND AUDIT View Judgements
  25 2[AUTHORITY FUND View Judgements
  26 OTHER FUNDS OF 1[THE AUTHORITY] View Judgements
  27 GENERAL PRINCIPLES FOR 1[AUTHORITY‚ÄôS] FINANCE View Judgements
  28 GRANTS AND SUBVENTIONS TO 1[THE AUTHORITY] View Judgements
  29 LOANS TO 1[THE AUTHORITY] View Judgements
  30 INITIAL CONTRIBUTION OF GOVERNMENT TO 1[THE AUTHORITY] FUND View Judgements
  31 POWER TO BORROW AND RELEND View Judgements
  32 DEPRECIATION RESERVE View Judgements
  33 GOVERNMENT AS GUARANTOR View Judgements
  34 ACCOUNTS AND AUDIT View Judgements
  title CHAPTER V : FEES AND CHARGES View Judgements
  35 COST OF WATER View Judgements
  36 COST OF DISPOSAL OF WASTE WATER View Judgements
  37 METER RENT AND FEES FOR SERVICES View Judgements
  38 DEPOSITS View Judgements
  39 RECOVERY OF SUMS DUE TO 2[THE AUTHORITY] View Judgements
  title CHAPTER VI : WATER SUPPLY View Judgements
  40 DEFINITION OF SUPPLY OF WATER FOR DOMESTIC PURPOSES View Judgements
  41 WATER SUPPLY FOR DOMESTIC PURPOSES NOT TO BE USED FOR NON-DOMESTIC PURPOSES View Judgements
  42 LICENSED PLUMBERS View Judgements
  43 PROHIBITION OF WASTAGE OF WATER View Judgements
  44 POWER TO CUT OFF WATER SUPPLY View Judgements
  45 PROHIBITION OF CERTAIN OTHER ACTS View Judgements
  title CHAPTER VII : SEWERAGE View Judgements
  46 RIGHT OF OWNER OR OCCUPIER TO OBTAIN SEWER CONNECTION View Judgements
  47 POWER TO REQUIRE OWNER TO HAVE SEWER CONNECTION View Judgements
  48 PROHIBITION OF CONNECTION WITH SEWER WITHOUT PERMISSION View Judgements
  49 PROHIBITION OF CONSTRUCTION OF PRIVATE STREET OR BUILDING OVER SEWER WITHOUT PERMISSION View Judgements



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