Mines and Minerals (Development and Regulation) Act, 1957


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Declaration as to the expediency of Union control View Judgements
  3 Definitions View Judgements
  title CHAPTER II : GENERAL RESTRICTIONS ON UNDERTAKING PROSPECTING AND MINING OPERATIONS View Judgements
  4 Prospecting or mining operations to be under licence or lease View Judgements
  4A Termination of prospecting licences or mining leases View Judgements
  5 Restrictions on the grant of prospecting licences or mining leases View Judgements
  6 Maximum area for which a prospecting licence or mining lease may be granted View Judgements
  7 Periods for which prospecting licences may be granted or renewed [1] View Judgements
  8 Periods for which mining leases may be granted or renewed View Judgements
  9 Royalties in respect of mining leases View Judgements
  9A [Dead rent to be paid by the lessee [1] View Judgements
  title CHAPTER III : PROCEDURE FOR OBTAINING PROSPECTING LICENCES OR MINING LEASES IN RESPECT OF LAND IN WHICH THE MINERALS VEST IN THE GOVERNMENT View Judgements
  10 Application for prospecting licences or mining leases View Judgements
  11 Preferential right of certain persons View Judgements
  11A Procedure in respect of coal or lignite View Judgements
  12 Registers of prospecting licences and mining leases View Judgements
  title CHAPTER IV : RULES FOR REGULATING THE GRANT OF PROSPECTING LICENCES AND MINING LEASES View Judgements
  13 Power of Central Government to make rules in respect of minerals View Judgements
  13A Power of Central Government to make rules for the grant of prospecting licences or mining leases in respect of territorial waters or continental shelf of India [1] View Judgements
  14 Sections 5 to 13 not to apply to minor minerals View Judgements
  15 Power of State Governments to make rules in respect of minor minerals View Judgements
  16 Power to modify mining leases granted before 25th October, 1949 View Judgements
  title CHAPTER V :SPECIAL POWERS OF CENTRAL GOVERNMENT TO UNDERTAKEPROSPECTING OR MINING OPERATIONS IN CERTAIN CASES View Judgements
  17 Special powers of Central Government to undertake prospecting or mining operations in certain lands View Judgements
  17A Reservation of area for purposes of conservation [1] View Judgements
  title CHAPTER VI : DEVELOPMENT OF MINERALS View Judgements
  18 Mineral development View Judgements
  18A Power to authorise Geological Survey of India, etc., to make investigation View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  19 Prospecting licences and mining leases to be void if in contravention of Act View Judgements
  20 Act and rules to apply to all renewals of prospecting licences and mining leases View Judgements
  21 Penalties View Judgements
  22 Cognizance of offences View Judgements
  23 Offences by companies View Judgements
  23A Compounding of offences View Judgements
  23B Power to search View Judgements
  23C Power of State Government to make rules for preventing illegal mining, transportation and storage of minerals View Judgements
  24 Power of entry and inspection View Judgements
  24A Rights and liabilities of a holder of prospecting licence or mining lease [1] View Judgements
  25 Recovery of certain sums as arrears of land revenue View Judgements
  26 Delegation of powers View Judgements
  27 Protection of action taken in good faith View Judgements
  28 Rules and notifications to be laid before Parliament and certain rules to be approved by Parliament View Judgements
  29 Existing rules to continue View Judgements
  30 Power of revision of Central Government View Judgements
  30A Special provisions relating to mining leases for coal granted before 25th October, 1949 View Judgements
  31 Relaxation of rules in special cases View Judgements
  32 Repealed View Judgements
  33 Validation of certain acts and indemnity View Judgements
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  SCHEDULE I
  SCHEDULE II
  SCHEDULE III



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