Orissa Housing Board Act, 1968


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 OF THE BOARD View Judgements
  3 Constitution of the Board and removal and resignation of members View Judgements
  4 Leave of absence of Chairman View Judgements
  5 Disqualification for appointment on Board View Judgements
  6 Term of office and conditions of service View Judgements
  7 Vacancy in membership View Judgements
  8 Filling up casual vacancy and validity of actions during such vacancy View Judgements
  9 Proceedings presumed to be good and valid View Judgements
  10 Officers and employees of the Board View Judgements
  11 General disqualification of officers and employees View Judgements
  12 Appointment of Committees View Judgements
  13 Meeting of the Board View Judgements
  14 Power to make contracts View Judgements
  15 Execution of contracts View Judgements
  16 Delegation of Board's power to sanction contracts View Judgements
  title CHAPTER III : HOUSING SCHEME View Judgements
  17 Powers and duties of Board to undertake housing schemes View Judgements
  18 Matters to be provided for by housing schemes View Judgements
  19 Preparation and submission of annual housing programme budget and establishment schedule View Judgements
  20 Sanction of programme, budget and establishment schedule View Judgements
  21 Publication of sanctioned programme View Judgements
  22 Supplementary programme and budget View Judgements
  23 Variation of programme by Board after it is sanctioned View Judgements
  24 Sanctioned housing schemes to be executed View Judgements
  25 Transfer of land vested in Improvement View Judgements
  26 Compensation in respect of land vested in the Board View Judgements
  27 Power of Board to divert or close public street vested in it View Judgements
  28 Reference to Tribunal in case of dispute under Section 26 or Section 27 View Judgements
  29 Vesting in the Improvement Trust, Municipal Council, etc., of streets laid out or altered and open space provided by the Board View Judgements
  30 Other duties of the Board View Judgements
  31 Reconstitution of plots View Judgements
  32 Power to exempt scheme from provisions of Sections 18 to 24 View Judgements
  title CHAPTER IV : ACQUISITION AND DISPOSAL OF LAND View Judgements
  33 Power to purchase or take lease by agreement View Judgements
  34 Betterment charges View Judgements
  35 Notice to persons liable for betterment charges View Judgements
  36 Agreement for payment of betterment charges View Judgements
  37 Recovery of betterment charges View Judgements
  38 Power to dispose of land View Judgements
  39 Disputes regarding reconstitution of plots View Judgements
  title CHAPTER V : TRIBUNAL View Judgements
  40 District Judge to be the Tribunal View Judgements
  41 Duties of the Tribunal View Judgements
  42 Powers of and procedure before Tribunal View Judgements
  43 Decision of Tribunal to be final View Judgements
  44 Appeals to the High Court View Judgements
  title CHAPTER VI : POWER TO EVICT PERSONS FROM BOARD PROMISES View Judgements
  45 Power to evict certain persons from Board premises View Judgements
  46 Power to recover rent or damages as arrears of land revenue View Judgements
  47 Rent to, be recovered by deduction from salary or wages in certain cases View Judgements
  48 Appeal View Judgements
  49 Finality of orders View Judgements
  title CHAPTER VII : FINANCE, ACCOUNTS AND AUDIT View Judgements
  50 Board's Fund View Judgements
  51 Application of the Fund View Judgements
  52 Appropriation from one head to another View Judgements
  53 Subventions and loans to the Board View Judgements
  54 Power of Board to borrow View Judgements
  55 Account and audit View Judgements
  56 Concurrent and special audit of accounts View Judgements
  title CHAPTER VIII : MISCELLANEOUS View Judgements
  57 Reports View Judgements
  58 Other statements and returns View Judgements
  59 Power of entry View Judgements
  60 Notice of suit against Board View Judgements
  61 Valuation of assets and liabilities of the Board View Judgements
  62 Power to make rules View Judgements
  63 Regulations View Judgements
  64 Power to make bye-laws View Judgements
  65 Penalty for contravention of bye-laws View Judgements
  66 Penalty for obstruction etc View Judgements
  67 Penalty for contravention of any provision of Chapter VI and for obstructing lawful exercise of powers there under View Judgements
  68 Authority for prosecution View Judgements
  69 Certain persons to be public servants View Judgements
  70 Protection of action taken under this Act View Judgements
  71 Applicability of Orissa House Rent Control Act View Judgements
  72 Government's power to give directions to Board View Judgements
  73 Registration of documents executed on behalf of Board View Judgements
  74 Default in performance of duty View Judgements
  75 Dissolution of the, Board View Judgements
  76 Member of the Legislative Assembly not to receive remuneration View Judgements



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