for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




Mumbai Metropolitan Region Development Authority Act, 1974


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ESTABLISHMENT AND CONSTITUTION OF THE AUTHORITY View Judgements
  3 Establishment of the [1] [Mumbai Metropolitan Region Development Authority] View Judgements
  4 Composition of the Metropolitan Authority View Judgements
  4A Powers and duties of Chairman, Metropolitan Commissioner, etc View Judgements
  5 Meetings of the Metropolitan Authority View Judgements
  6 Omitted View Judgements
  7 Constitution. and powers of Executive Committee View Judgements
  7A Authentication of orders etc., of Authority [1] [and Executive Committee] View Judgements
  8 Omitted View Judgements
  9 Constitution of [1] ** Committees View Judgements
  10 Members not disqualified from contesting elections or continuing as members of State Legislature or local authorities View Judgements
  10A Provision for inviting Government and local authority officers to assist or advise View Judgements
  title CHAPTER III : OFFICERS AND SERVANTS View Judgements
  11 Officers and servants of the Authority View Judgements
  title CHAPTER IV : POWERS AND FUNCTIONS OF THE AUTHORITY View Judgements
  12 Functions of the Metropolitan Authority View Judgements
  13 No other authority or person to undertake certain development without permission of the Authority View Judgements
  14 Power of the Metropolitan Authority to give directions View Judgements
  15 Power of Metropolitan Authority to require local authority to assume responsibilities in certain cases View Judgements
  16A Power of Metropolitan authority to subscribe to the share capital of certain companies or co-operative societies or to contribute to the corpus of certain trusts or societies View Judgements
  17 Power of Authority to provide amenity within Brihan Mumbai View Judgements
  title CHAPTER V ; FINANCE, BUDGET AND ACCOUNTS View Judgements
  18 Funds of the Metropolitan Authority View Judgements
  18A Loans Fund View Judgements
  19 Reserve and other Funds View Judgements
  20 Application of Funds, etc View Judgements
  21 Power to Metropolitan Authority to borrow View Judgements
  21A Power to Metropolitan Authority to finance projects and schemes and impose conditions therefor View Judgements
  21B State guarantee to loans taken or given by Authority [1] View Judgements
  22 Accounts and Audit View Judgements
  23 Budget View Judgements
  24 Annual Report View Judgements
  24A Operations of Authority not to be carried out at a loss View Judgements
  title CHAPTER VI : POWERS OF TAXATION View Judgements
  25 Power to levy a cess on buildings and lands View Judgements
  26 Power of Metropolitan Authority to levy betterment charges View Judgements
  27 Assessment of betterment charge by the Metropolitan Authority View Judgements
  28 Settlement of betterment charge by arbitrators View Judgements
  29 Payment of betterment charge View Judgements
  30 Betterment charge a first charge on land View Judgements
  title CHAPTER VII : APPLICATION OF WITH OR WITHOUT MODIFICATIONS OR EXEMPTION FROM CERTAIN ENACTMENTS TO THE METROPOLITAN AUTHORITY View Judgements
  31 Application of certain enactments to the Authority with certain modifications View Judgements
  title CHAPTER VIII : ACQUISITION OF LAND View Judgements
  32 Power of State Government to acquire land View Judgements
  33 Power of State Government to require person in possession of land to surrender or deliver possession thereof to State Government, etc View Judgements
  34 Right to receive an amount for acquisition View Judgements
  35 Basis for determination of amount for acquisition of lands in municipal areas View Judgements
  36 Apportionment of amount for acquisition View Judgements
  37 Payment of amount for acquisition or deposit the same in court View Judgements
  38 Powers of Competent Authority in relation to determination of the amount for acquisitions etc View Judgements
  39 Payment of interest View Judgements
  40 Appointment of Competent Authorities View Judgements
  41 Appointment of Tribunal View Judgements
  42 Basis for determination of amount for acquisition of lands in rural areas and other procedure View Judgements
  43 Alternative accommodation to occupiers of residential premises where any acquired building is to be demolished View Judgements
  title CHAPTER IX : MISCELLANEOUS View Judgements
  44 Recovery of moneys due to the Authority as arrears of land revenue View Judgements
  45 Lump sum contribution by the Authority in lieu of taxes levied by local Authorities View Judgements
  46 Deduction from salary or wages to meet claims of the Authority in certain cases View Judgements
  46A Control by State Government View Judgements
  46B Power of Authority to call for returns, reports, etc View Judgements
  46C Power to delegate View Judgements
  47 Officers and other employees of the Metropolitan Authority to be public servants View Judgements
  47A Co-operation by police View Judgements
  48 Indemnity View Judgements
  49 Power to make rules View Judgements
  50 Power to make regulations View Judgements
  51 Effect of provisions inconsistent with other laws View Judgements
  52 Power to remove difficulties View Judgements
  SCHEDULE I
  SCHEDULE II



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