Orissa Water Supply and Sewerage Board Act, 1991


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, CONDUCT OF BUSINESS DUTIES AND POWERS THE BOARD View Judgements
  3 Establishment of the of Board View Judgements
  4 Constitution of the Board View Judgements
  5 Disqualification for being non-official View Judgements
  6 Term of office of Members View Judgements
  7 Temporary absence of Members View Judgements
  8 Other provisions regarding members View Judgements
  9 Offices and servants of the Board and their recruitment and conditions of service View Judgements
  10 Authentication of orders of the Board View Judgements
  11 Assistance of Government officers etc View Judgements
  12 Delegation of powers View Judgements
  13 Disqualification for participation in proceedings of the Board or Committee on account of interest View Judgements
  14 Actions not to be invalidated View Judgements
  15 Duties and functions of the Board View Judgements
  16 Powers of the Board View Judgements
  17 Powers of the Board to give directions and call for returns and reports etc View Judgements
  18 Supervision and centage charges View Judgements
  title CHAPTER III : VESTING OF PROPERTY, ASSETS, LIABILITIES AND OBLIGATIONS AND TRANSFER OF PROPERTY View Judgements
  19 Vesting and transfer of property to the Board View Judgements
  20 Decision of the State Government on the vesting of property to be final View Judgements
  21 Vesting of existing water supply and sewerage services in the Board View Judgements
  22 Board to assume obligations in respect of matters to which this Act applies for water works taken over from local bodies View Judgements
  23 Co-ordination of activities of the Board and other local bodies View Judgements
  24 Powers of State Government t to depute certain Government employees to the Board View Judgements
  title CHAPTER IV : CONTRACT, FINANCE, ACCOUNT AND AUDIT View Judgements
  25 Execution of contracts etc View Judgements
  26 Board Fund View Judgements
  27 Other Funds of the Board View Judgements
  28 General Principles for the Board's Finance View Judgements
  29 Grants and subventions to the Board View Judgements
  30 Loans to the Board View Judgements
  31 Initial contribution of Government to the Board View Judgements
  32 Power to borrow and relent View Judgements
  33 Depreciation reserve View Judgements
  34 Government as Guarantor View Judgements
  35 Accounts and Audit View Judgements
  title CHAPTER V : FEES AND CHARGES View Judgements
  36 Cost of water View Judgements
  37 Cost of disposal of waste water View Judgements
  38 Meter rent and fees for services View Judgements
  39 Deposits View Judgements
  40 Recovery of sums due to the Board View Judgements
  title CHAPTER VI : WATER SUPPLY View Judgements
  41 Definition of supply of water for domestic purposes View Judgements
  42 Water supply for domestic purposes and not be used for non- domestic purposes View Judgements
  43 Licensed plumbers View Judgements
  44 Prohibition of wastage of water View Judgements
  45 Power to cut off water supply View Judgements
  46 Prohibition of certain other acts View Judgements
  title CHAPTER VII : SEWERAGE View Judgements
  47 Right of owner or occupier to obtain sewer connection View Judgements
  48 Power to require owner to have sewer connection View Judgements
  49 Prohibition of connection with sewer without permission View Judgements
  50 Prohibition of construction of private street or building without, permission View Judgements
  51 Section 51 View Judgements
  52 Power to examine and test sewer etc. believed to be defective View Judgements
  54 Prohibition of certain other acts View Judgements
  54 Powers of entry, survey, etc View Judgements
  55 Powers to disinfect tanks, pools and wells View Judgements
  title CHAPTER VIII : PENALTIES AND PROCEDURE View Judgements
  56 General Penalty View Judgements
  57 Cognizance of offence View Judgements
  58 Offences by Companies View Judgements
  59 Power to arrest person committing an offence and refusing to give name and address View Judgements
  60 Compounding of offences View Judgements
  title CHAPTER IX. : EXTERNAL CONTROL View Judgements
  61 Directions to the Board on questions of policy View Judgements
  62 Annual report statistics, returns and other information by the Board View Judgements
  title CHAPTER X : MISCELLANEOUS View Judgements
  63 Duty of local bodies to assist View Judgements
  64 General power to pay compensation View Judgements
  65 Protection for acts done in good faith View Judgements
  title CHAPTER XI : RULES, REGULATIONS AND BYE-LAWS View Judgements
  66 Rules View Judgements
  67 Regulations View Judgements
  68 Bye-laws View Judgements



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