Orissa Irrigation Act, 1959


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and extent View Judgements
  2 Application View Judgements
  3 Repeal and savings View Judgements
  4 Definitions View Judgements
  title CHAPTER II : CONSTRUCTION AND MAINTENANCE OF IRRIGATION WORK View Judgements
  5 Power to enter and survey, etc View Judgements
  6 Power to enter for repairs and to prevent accidents View Judgements
  7 Power to prohibit obstructions or to order their removal View Judgements
  8 Power to remove obstructions View Judgements
  9 State Government to provide means of crossing canals View Judgements
  10 Power to impress labour in emergency View Judgements
  title CHAPTER III : CONSTRUCTION AND MAINTENANCE OF WATER-COURSES View Judgements
  11 Construction of water-courses View Judgements
  12 Construction, extension, improvement or alteration of a water course on the application of person interested View Judgements
  13 No alteration of water-course except with the consent of Irrigation Officer View Judgements
  14 Obligations of owners of land receiving supply from water-course View Judgements
  15 Enforcement of said obligations View Judgements
  16 Settlement of disputes concerning water-courses View Judgements
  17 Use of land acquired for water-course for other purpose View Judgements
  18 Construction of water-course by Government and recovery of cost incurred View Judgements
  19 Special provision for recovery of past expenses incurred by Government View Judgements
  title CHAPTER IV : SUPPLY OF WATER View Judgements
  20 Water supply to be subject to rules View Judgements
  20A Regulation and use of water from Government water source View Judgements
  21 Water to be supplied on written application View Judgements
  22 Power to stop water supply View Judgements
  23 Duration of supply View Judgements
  24 Right to supply of water transferable along with property in respect of which supply given View Judgements
  25 No claim against State Government View Judgements
  26 Owner and occupier to afford free passage of water over their lands View Judgements
  title CHAPTER V : LEVY OF WATER RATE AND CESS View Judgements
  27 Classification of Irrigation work View Judgements
  28 Levy of water rates and compulsory basic water rates View Judgements
  28A Reassessment of water rate after consolidation of holdings View Judgements
  28B Review View Judgements
  29 Appeal View Judgements
  29A Revision View Judgements
  30 Levy of water cess View Judgements
  31 Unauthorised use of water View Judgements
  32 Liability of occupiers of lands benefiting from unauthorised use of water View Judgements
  33 Dates of payment of charges and mode of recovery of arrears View Judgements
  34 Amount payable under this Act to be a charge on the land benefited View Judgements
  35 Persons liable to pay the charges under the Act and the extent of such liability View Judgements
  36 Concession to the people who have contributed to the cost of execution of an irrigation work View Judgements
  37 Exemption of water rate and compulsory basic water rate in full or in part View Judgements
  38 Meaning of the term "water rate" used in this Chapter View Judgements
  title CHAPTER VI : PENALTIES View Judgements
  39 For damaging irrigation works, etc View Judgements
  40 For endangering stability of irrigation work, etc View Judgements
  41 Obstruction to be removed and damage repaired View Judgements
  42 Persons employed on canal may take offenders into custody View Judgements
  43 Saving of prosecution under other laws View Judgements
  44 Payment of fine as award to information View Judgements
  45 Composition of offences View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  46 Appointment of Officer and Inspection of Irrigation works View Judgements
  47 Appeals View Judgements
  48 Powers of Revision View Judgements
  49 Offences under the Act to be cognizable View Judgements
  50 Power to summon and examine witnesses View Judgements
  51 Manner of serving notices View Judgements
  52 Jurisdiction of Civil Courts barred View Judgements
  53 Power to make rules View Judgements
  54 Revision of record of rights View Judgements
  55 Protection of persons acting in good faith and limitation for suit or prosecution View Judgements
  56 Power to remove difficulties View Judgements
  SCHEDULE I
  ANNEXURE



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon