Maharashtra Zilla Parishads and Panchayat Samitis Act, 1961


Section
Section Title
  Introduction
  title CHAPTER I - PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Division into administrative areas View Judgements
  4 Constitution of Districts View Judgements
  5 Constitution of Blocks View Judgements
  title CHAPTER II - CONSTITUTION OF ZILLA PARISHADS View Judgements
  6 Establishment of Zilla Parishads View Judgements
  7 Parishad authorities and organisation thereof View Judgements
  8 Incorporation of Zilla Parishads View Judgements
  9 Constitution of Zilla Parishad View Judgements
  9A State Election Commission [1] View Judgements
  10 Election and term of office of Councilors etc View Judgements
  10A Manner of voting [1] View Judgements
  11 Commencement of term of office of Councilors View Judgements
  12 Division of District into electoral divisions View Judgements
  12A Person contesting election for reserved seat to submit Caste Certificate and Validity Certificate [1] View Judgements
  13 List of Voters View Judgements
  14 Date of Election View Judgements
  15 Persons qualified to be elected View Judgements
  15A Vacation of seats [1] View Judgements
  15B Disqualification by State Election Commission [1] View Judgements
  16 Disqualifications View Judgements
  17 Right to vote View Judgements
  18 List of voters to be conclusive evidence for determining right to vote or to be elected View Judgements
  19 Requisitioning of premises, vehicles, etc. for election purposes View Judgements
  20 Payment of compensation View Judgements
  21 Power to obtain information View Judgements
  22 Power of entry into and inspection of premises, etc View Judgements
  23 Eviction from requisitioned premises View Judgements
  24 Release of premises from requisitioning View Judgements
  25 Penalty for contravention of any order regarding requisition View Judgements
  26 Power to declare persons elected in certain contingencies View Judgements
  27 Determination of validity of elections; enquiry by Judge; procedure View Judgements
  27A Bar to interference by courts in electoral matters [1] View Judgements
  28 Disqualification arising out of conviction and corrupt practice View Judgements
  28A Promoting enmity between different classes in connection with election [1] View Judgements
  28B Prohibition of public meetings one day before or on day of election View Judgements
  28C Disturbances at election meetings View Judgements
  28D Restriction on printing of pamphlets, posters, etc View Judgements
  29 Prohibition of canvassing in or near polling stations View Judgements
  30 Penalty for disorderly conduct in or near polling stations View Judgements
  31 Penalty for misconduct at polling stations View Judgements
  32 Maintenance of secrecy of voting View Judgements
  33 Officers, etc., at elections not to act for candidates or influence voting View Judgements
  33A Penalty for illegal hiring or procuring of conveyances at elections [1] View Judgements
  34 Breaches of official duty in connection with elections View Judgements
  35 Removal of Ballot Papers from polling station to be offence View Judgements
  36 Other offences and penalties therefore View Judgements
  37 Prosecution regarding certain in offences View Judgements
  38 Resignation of Councilors View Judgements
  39 Removal of Councilors for misconduct, etc View Judgements
  40 Disqualification of Councilors during term of office View Judgements
  41 Casual Vacancies, how to be filled up View Judgements
  42 Election of President and Vice-President [1] View Judgements
  43 Term of office of President and Vice-President [1] View Judgements
  44 Deleted View Judgements
  45 Procedure for election of President and Vice-President View Judgements
  46 Honorarium and other facilities to President View Judgements
  46A Sumptuary allowance to President [1] View Judgements
  46B Power to vary ceiling on sumptuary allowance [1] View Judgements
  47 Leave of absence to President and consequential provisions View Judgements
  47A Honorarium, other facilities including leave of absence to Vice-President and consequential provisions [1] View Judgements
  48 Resignation of President and Vice-President View Judgements
  49 Motion of no-confidence against President and Vice-President [1] View Judgements
  50 Removal of President or Vice-President View Judgements
  51 Consequence of absence of President without leave View Judgements
  52 Vacancies in office of President and Vice-President to be filled up View Judgements
  53 Penalty for refusal to handover charge to new President or Vice-President View Judgements
  54 Powers and functions of President View Judgements
  55 Functions of Vice-President View Judgements
  title CHAPTER III - CONSTITUTION OF PANCHAYAT SAMITIS View Judgements
  56 Establishment of Panchayat Samitis View Judgements
  57 Constitution of Panchayat Samitis View Judgements
  58 Provisions regarding [1] [electoral colleges] disqualifications, elections and election disputes View Judgements
  58A Manner of Voting [1] View Judgements
  59 Term of office of members of Panchayat Samiti [1] View Judgements
  60 Resignation of office as member of Panchayat Samiti View Judgements
  61 Removal of member for misconduct View Judgements
  62 Disqualification of member of Panchayat Samiti View Judgements
  62A Disqualification by State Election Commission [1] View Judgements
  63 Casual vacancies how to be filled up View Judgements
  64 Election of Chairman and Deputy Chairman of Panachayat Samiti View Judgements
  65 Term of office of Chairman and Deputy Chairman of Panchayat Samiti [1] View Judgements
  66 Deleted View Judgements
  67 Procedure for election of Chairman of Panchayat Samiti View Judgements
  68 Election of Deputy Chairman [1] View Judgements
  68A Power of Commissioner to decide disputes regarding validity of election of Chairman or Deputy Chairman [1] View Judgements
  69 Honoraria and allowance to Chairman and Deputy Chairman of Panchayat Samiti View Judgements
  70 Leave of absence to Chairman and Deputy Chairman of Panchayat Samiti and consequential provisions View Judgements
  71 Resignation of Chairman and Deputy Chairman View Judgements
  72 Motion of no-confidence against Chairman or Deputy Chairman of Panchayat Samiti [1] View Judgements
  73 Removal of Chairman or Deputy Chairman of Panchayat Samiti for misconduct, etc View Judgements
  74 Consequence of absence of Chairman or Deputy Chairman without leave View Judgements
  75 . Casual vacancies in office of Chairman and Deputy Chairman to be filled up View Judgements
  75A Penalty for refusal to handover charge to new Chairman or Deputy Chairman [1] View Judgements
  75B Power of State Government to authorize officer to exercise powers and perform duties, when offices of all presiding officers are vacant simultaneously [1] View Judgements
  76 Powers and functions of Chairman of Panchayat Samiti View Judgements
  77 Powers and functions of Deputy Chairman of Panchayat Samiti View Judgements
  77A Committee of Sarpanchas [1] View Judgements
  title CHAPTER IV - COMMITTEES View Judgements
  78 Appointment of Standing Committee, Subjects Committees and other Committees View Judgements
  79 Constitution of Standing Committee View Judgements
  79A Constitution of Water Management and Sanitation Committee [1] View Judgements
  80 Constitution of Subjects Committee View Judgements
  81 Election to Committees View Judgements
  82 Term of office of members of Standing Committee and Subjects Committee View Judgements
  82A Resignation of members of Standing or Subjects Committees [1] View Judgements
  82B Casual vacancies how to be filled up View Judgements
  83 Chairman of Subjects Committees [1] View Judgements
  84 Honorarium to Chairman of Subjects Committees View Judgements
  84A Power of State Government to vary amount of honorarium by order [1] View Judgements
  85 Leave of absence of Chairman of Subjects Committee and consequential provisions View Judgements
  86 Resignation of Chairman of Subjects Committee View Judgements
  87 Motion of no-confidence against Chairman of Subjects Committee View Judgements
  88 Removal of Chairman of Subjects Committee View Judgements
  89 Consequences of absence on leave of Chairman of Subjects Committee View Judgements
  90 Casual vacancy in office of Chairman of Subjects Committee View Judgements
  90A Provisions of section 53 to apply to handing over charge to new Chairman of Subjects Committee [1] View Judgements
  91 Powers and functions of Chairman of Standing Committee and of Subjects Committee View Judgements
  91A Power of Government to appoint presiding authorities to exercise powers and perform duties during vacancies [1] View Judgements
  91B Power of State Government to authorize officer to exercise powers and perform duties, when offices of all presiding officers are vacant simultaneously [1] View Judgements
  92 Duties, procedure, etc. of Committees to be prescribed by regulations View Judgements
  93 Deleted View Judgements
  title CHAPTER V - EXECUTIVE OFFICERS View Judgements
  94 Appointment of Chief Executive Officer and Deputy Chief Executive Officer View Judgements
  95 Powers and functions of Chief Executive Officer View Judgements
  96 Delegation of power of Chief Executive Officer View Judgements
  96A Appointment of Executive Officer and his powers and functions [1] View Judgements
  97 Appointment of Block Development Officer View Judgements
  98 Powers and functions of Block Development Officer View Judgements
  99 Powers and functions of Head of Department of Zilla Parishad View Judgements
  Title CHAPTER VI - POWERS AND DUTIES OF ZILLA PARISHAD, PANCHAYAT SAMITIS AND COMMITTEES View Judgements
  100 Administrative powers and duties of Zilla Parishad View Judgements
  100A Deleted View Judgements
  101 Panchayat Samiti to be primarily responsible in respect of certain subjects View Judgements
  101A Powers of Panchayat Samiti to incur expenditure from block grant [1] View Judgements
  101B Deleted View Judgements
  102 Power of Zilla Parishad to construct other works and manage other institution [1] [and to give technical guidance to other local authority] View Judgements
  103 Power of State Government to transfer works and development schemes View Judgements
  104 District fund ordinarily liable for all costs and expenses incurred by Zilla Parishad View Judgements
  105 Powers to compromise View Judgements
  106 Powers and functions of Zilla Parishad View Judgements
  107 Duties of Zilla Parishad during [1] [scarcity], etc View Judgements
  108 Powers and functions of Panchayat Samiti View Judgements
  108A Panchayat Samiti to conform to instruction given by Zilla Parishad [1] View Judgements
  109 Powers and functions of Standing Committee and Subjects Committee View Judgements
  109A Special powers and functions of Finance Committee [1] View Judgements
  110 Joint Committees of two or more Zilla Parishads View Judgements
  Title CHAPTER VII - CONDUCT OF BUSINESS Zilla Parishads View Judgements
  111 Meeting of Zilla Parishads View Judgements
  112 Councilor may act during vacancy; acts of Zilla Parishads etc., not to be invalidated by informalities View Judgements
  113 Dignitaries to address meeting View Judgements
  114 President may require the presence of certain Government officer at meetings of Zilla Parishad View Judgements
  115 President may circulate written propositions View Judgements
  116 Mode of execution of contracts [1] View Judgements
  117 Meetings of Panchayat Samitis View Judgements
  118 Sections 111, 112 and 115 to apply to meetings of Panchayat Samitis View Judgements
  119 Meetings of Standing Committees and Subjects Committees View Judgements
  120 Chairman may require attendance of Government officers at meetings of Standing or Subjects Committees, as the case may be View Judgements
  121 Chairman of Standing Committee or Subjects Committee may circulate written propositions View Judgements
  122 Meetings of Committees to be convened in certain cases View Judgements
  Title CHAPTER VIII - EXECUTION AND MAINTENANCE OF WORKS AND DEVELOPMENT SCHEMES View Judgements
  123 Entrustment of execution of development schemes to Zilla Parishad View Judgements
  124 Execution of works and development schemes of Zilla Parishad through Panchayat Samiti View Judgements
  125 Sanction for undertaking works or development schemes [1] View Judgements
  126 Contracts for works or development schemes [1] View Judgements
  127 Power of State Government or officer to inspect and give technical guidance, etc View Judgements
  Title CHAPTER IX - ZILLA PARISHAD, ITS PROPERTY, FUND AND EXPENDITURE View Judgements
  128 Power of Zilla Parishad to acquire and lease, sell or transfer property [1] View Judgements
  129 Property of Zilla Parishad View Judgements
  130 District fund, its custody and investment View Judgements
  130A Borrowing of money [1] View Judgements
  131 Creation of special fund View Judgements
  132 District fund where to be expended View Judgements
  133 General charges to be defrayed View Judgements
  134 How district fund shall be drawn against View Judgements
  135 Accounts to be kept in form prescribed by State Government View Judgements
  136 Preparation of statement of accounts and publication of abstracts of accounts [1] View Judgements
  137 Preparation of annual budget estimates of income and expenditure View Judgements
  138 Revised supplementary budget estimates may be made when necessary. Re-appropriation to be subject to approval like budget estimate View Judgements
  139 Budget estimates and re-appropriations when to be approved View Judgements
  140 Except on pressing emergency, no sum not provided for in budget estimate to be expended View Judgements
  141 Authorities of Zilla Parishad to sanction loans or contingent expenditure or to write off dues, limits of such power View Judgements
  141A Recovery of sum due to Zilla Parishads as arrears of land revenue [1] View Judgements
  142 Administration report View Judgements
  142A Power of Accountant General to check accounts of Parishads and Samitis [1] View Judgements
  Title CHAPTER X - TAXATION View Judgements
  143 Application of Chapter View Judgements
  144 Levy of [* * *] [1] cess on every rupee of land revenue View Judgements
  145 Rules for assessment View Judgements
  146 Levy of cess on water-rate [1] View Judgements
  147 Manner of levying cess described in section 144 View Judgements
  148 Manner of levying cess described in section 146 [1] View Judgements
  149 Assistance to superior holders View Judgements
  150 Collection and credit of local cess on water-rate View Judgements
  151 Levy of [* * *] [1] cess on every rupee of land revenue in Vidarbha area View Judgements
  151A Deleted View Judgements
  152 Levy of [* * *] [1] cess on every rupee of land revenue in Hyderabad area View Judgements
  152A Deleted View Judgements
  153 Collection and credit of local cess of land revenue View Judgements
  154 Suspension and remission of local cess View Judgements
  155 Zilla Parishad View Judgements
  156 Power to levy cess on lands, when minerals therein belong to, and royalty is payable to, Government [1] View Judgements
  157 Taxes which may be imposed by Zilla Parishad View Judgements
  158 Stamp duty on certain transfer of immovable property View Judgements
  159 Procedure of Zilla Parishad preliminary to imposing tax View Judgements
  160 Procedure for abolishing or varying a tax View Judgements
  161 Procedure in cases of non-payment of fee View Judgements
  162 Publication of sanctioned rules with notice View Judgements
  163 Compulsory general and special water taxes imposed by Zilla Parishad to be collected by Panchayats [1] View Judgements
  164 Default in payment by panchayat and recovery from its moneys [1] View Judgements
  165 Power of State Government to suspend levy of objectionable taxes View Judgements
  Title CHAPTER XI - COLLECTION OF TAXES OR FEES View Judgements
  166 Presentation of bill for amount of tax or fee View Judgements
  167 Issue of warrant View Judgements
  168 Warrant by whom to be signed View Judgements
  169 To whom warrant should be addressed View Judgements
  170 Power of entry under special order View Judgements
  171 Warrant how to be executed View Judgements
  172 Sale of goods distrained, application of proceeds of sale and surplus how dealt with View Judgements
  173 Distraint and sale outside District View Judgements
  174 Fees and cost chargeable View Judgements
  175 Appeals to Magistrates View Judgements
  176 Liability of lands, buildings, etc., for rates View Judgements
  177 Suspension of power to recover by distress and sale View Judgements
  178 Framing of tolls or certain fees View Judgements
  179 Receipt to be given for all payments View Judgements
  Title CHAPTER XII - FINANCIAL ASSISTANCE TO ZILLA PARISHAD View Judgements
  180 Deleted View Judgements
  181 Deleted View Judgements
  181A Grant of [* * *] [1] forests revenue to Zilla Parishads [2] View Judgements
  182 Purposive grants [1] View Judgements
  183 Establishment grant [1] View Judgements
  184 Deleted View Judgements
  185 Local cess matching grant View Judgements
  186 Incentive grants View Judgements
  187 Grants for Plan Schemes View Judgements
  188 Block grant View Judgements
  189 Deleted View Judgements
  Title CHAPTER XIII - SANITARY AND OTHER POWERS View Judgements
  190 Power to enter and inspect, etc., buildings View Judgements
  191 Filthy buildings, etc View Judgements
  192 Powers and duties with regard to sources of water supply View Judgements
  193 Remedy on non-compliance with directions issued View Judgements
  194 Power to set apart public springs, etc., for certain purposes View Judgements
  195 Penalty for using place set apart for other purposes View Judgements
  196 Abatement of nuisance from foul water View Judgements
  197 Closing places for disposal of dead View Judgements
  198 Chief Executive Officer, etc., to have power of entry for inspection into buildings, etc., where infectious disease exists, disinfections of buildings, etc View Judgements
  199 Zilla Parishad to notify places for washing and disinfecting articles, exposed to infection; infected articles may be destroyed; penalty View Judgements
  200 Obstructions and encroachments upon public roads, land or building View Judgements
  201 Power of inspections of weights and measures etc View Judgements
  202 Numbering of premises View Judgements
  203 Vesting market rights View Judgements
  204 Power of State Government to apply these provisions to Villages View Judgements
  205 Provision as to licences required for private markets View Judgements
  206 Procedure to be followed in claiming right to levy fees View Judgements
  207 Grounds of decision on claim to levy fees View Judgements
  208 Suit for establishing right to levy fees View Judgements
  209 Fee for License View Judgements
  210 Suspension or cancellation of License View Judgements
  211 Appeal against Orders of Zilla Parishad View Judgements
  212 Failure to grant a license and applications against such order View Judgements
  213 Penalty for Unlicensed Markets View Judgements
  214 Provision regarding Public Markets Applicable to Fairs, etc View Judgements
  215 Powers of State Government to apply these Provisions to Local areas View Judgements
  216 Provision of Public Stands View Judgements
  217 Prohibition of use of Public Place, or sides of Public Roads as Cart Stand, etc View Judgements
  218 License to be obtained for Private Cart Stand in existence at commencement of these provisions View Judgements
  219 Repealed View Judgements
  220 Repealed View Judgements
  221 Repealed View Judgements
  222 Repealed View Judgements
  223 Repealed View Judgements
  224 Repealed View Judgements
  225 Repealed View Judgements
  226 Repealed View Judgements
  226A Repealed View Judgements
  227 Service of notices, etc., addressed to individual View Judgements
  228 Service of notices on owners or occupiers of lands and buildings View Judgements
  229 Public and general notices how to be published View Judgements
  230 Defective form not to invalidate notice or bill View Judgements
  231 Punishment for disobedience of orders and notices not punishable under any other section View Judgements
  232 Zilla Parishad in default of owner or occupier may execute works and recover expenses View Judgements
  233 Expenses or costs how determined and recovered View Judgements
  234 Power of Chief Executive Officer to prosecute View Judgements
  235 Damage to any Zilla Parishad property how made good View Judgements
  236 Alternative procedure by suit View Judgements
  237 Powers of police officers View Judgements
  Title CHAPTER XIV - PROVISIONS AS TO SERVICES View Judgements
  238 Interpretation View Judgements
  239 Posting of State officers [Maharashtra Jeevan Authority Engineers] [1] and constitution of services View Judgements
  240 Certain officers of existing boards to become officers of State Government View Judgements
  241 Transfer of certain persons in employ of existing boards to Zilla Parishad View Judgements
  242 Power of State Government to allot Government servants to Zilla Parishads finally [1] View Judgements
  242A Transfer of certain Zilla Parishad servants to services of State Government [1] View Judgements
  242B Appointment of certain Zilla Parishad employees in Class I or Class II and General State Services [1] View Judgements
  242BB Eligibility for appointment of certain employees of District Technical Services (Class III) in Maharashtra Jeevan Authority [1] View Judgements
  242C Transfer of certain employees to Zilla Parishads [1] View Judgements
  242D Transfer of certain employees of District Rural Development Agency to Zilla Parishad [1] View Judgements
  243 Determination of initial strength and composition of each service View Judgements
  243A Power of State Government to lay down staffing pattern, etc [1] View Judgements
  244 Initial appointment of officers and servants [1] View Judgements
  245 [Salaries] [1] and allowances of Government servants posted under Zilla Parishad to be drawn from Consolidated Fund of State View Judgements
  246 Power of officers and servants to exercise option to become officers and servants of Zilla Parishad View Judgements
  247 No compensation payable for transfer of service View Judgements
  248 Recruitment and conditions of service of persons serving Zilla Parishad View Judgements
  249 Validation of certain appointments [1] View Judgements
  250 Deleted View Judgements
  251 Deleted View Judgements
  252 Schedule of Establishment to be prepared and sanctioned by Zilla Parishad View Judgements
  253 Power of Zilla Parishad to appoint persons on contract View Judgements
  253A Power of State Government to allot Government servants, etc. for a limited period View Judgements
  253B Power of State Government to depute Government Servants to District Services [1] View Judgements
  253BB Power of State Government to depute Government Employees to District Services to give effect to the mandate of article 243G of Constitution [1] View Judgements
  253BBB Power of State Government to depute Employees of Maharashtra Jeevan Authority to District Services [1] View Judgements
  253C Provision for Voluntary Allotment or premature Retirement of Government Servants falling under section 253B(1) [1] View Judgements
  253CC Provision for voluntary allotment or premature retirement of employees falling under section 253BBB [1] View Judgements
  Title CHAPTER XV - ALTERATION OF BOUNDARIES OF DISTRICTS AND BLOCKS View Judgements
  254 Power of State Government to alter boundaries of District View Judgements
  255 Power of State Government to make suitable provision by order when a District is altered [1] View Judgements
  255A Abolition of Districts View Judgements
  256 Power of State Government to alter boundary of Block View Judgements
  257 Power of State Government to make suitable provision by order when Block is altered [1] View Judgements
  257A Division of Block or Blocks and its consequences [1] View Judgements
  Title CHAPTER XVI - CONTROL View Judgements
  258 Inquiry into affairs of Zilla Parishad View Judgements
  259 Power of State Government to provide for performance of duties in default of Zilla Parishad View Judgements
  260 Power of State Government to dissolve [1] [**] Zilla Parishad and consequential provisions View Judgements
  261 State Government View Judgements
  261A Power of State Government to recover expenditure from grants, etc., for operating piped water supply scheme, where default is made by Zilla Parishad in taking over the scheme [1] View Judgements
  262 Commissioner to call Meeting of Zilla Parishad Committee or Panchayat Samiti View Judgements
  263 Power of inspection and supervision View Judgements
  264 Commissioner to inspect office of Zilla Parishad View Judgements
  265 Power of Commissioner to prevent extravagance in establishments [1] [for wasteful expenditure] View Judgements
  266 Power of Collector to call for information relating to affairs of Zilla Parishad View Judgements
  267 [District Magistrate View Judgements
  267A Commissioner View Judgements
  268 Emergency powers of Collector View Judgements
  269 Power of State Government to dissolve [1] [* * *] Panchayat Samiti for incompetency, default or abuse of power View Judgements
  270 Power of State Government to make special rules for certain matters View Judgements
  271 Power of State Government to transfer staff employed in connection with the public health by Zilla Parishad to another district in cases of emergency View Judgements
  272 Powers of State Government and of Commissioners over Collectors, etc View Judgements
  273 Delegation of powers by State Government View Judgements
  Title CHAPTER XVII - RULES, REGULATIONS AND BYE-LAWS View Judgements
  274 Rules View Judgements
  275 Regulations View Judgements
  276 Bye-laws View Judgements
  Title CHAPTER XVIII - MISCELLANEOUS View Judgements
  277 Penalty for Councilor, officer or servant of Zilla Parishad having interest in any contract, etc., with Zilla Parishad or Panchayat Samiti View Judgements
  278 Councilors etc., of Zilla Parishads, etc., to be public servants View Judgements
  279 Delegation of Powers by Head of Departments of Zilla Parishad View Judgements
  280 Limitation of suits, etc View Judgements
  280A Period of detention during Emergency declared in June 1975 to be ignored for computing absence, and giving honorarium and other facilities to office-bearers [1] View Judgements
  281 Power of Zilla Parishad to delegate its powers View Judgements
  282 Joint meeting of two or more local authorities View Judgements
  283 Utilisation of portion of revenue paid to municipalities, etc View Judgements
  284 Deleted View Judgements
  285 Acquisition of land View Judgements
  285A Power of State Government to appoint headquarters of Zilla Parishads and Panchayat Samitis [1] View Judgements
  286 Deleted View Judgements
  287 Power of State Government to adopt laws View Judgements
  288 Transitory provisions and savings View Judgements
  289 Removal of difficulties View Judgements
  290 Repeal View Judgements
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