SLUM AREAS (IMPROVEMENT AND CLEARANCE) ACT, 1956


Section
Section Title
  INTRODUCTION
  title CHAPTER 1: PRELIMINARY View Judgements
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  title CHAPTER 2: SLUM AREAS View Judgements
  3 DECLARATION OF SLUM AREAS View Judgements
  title CHAPTER 3 : SLUM IMPROVEMENT View Judgements
  4 POWER OF COMPETENT AUTHORITY TO REQUIRE IMPROVEMENT OF BUILDINGS UNFIT FOR HUMAN HABITATION View Judgements
  5 ENFORCEMENT OF NOTICE REQUIRING EXECUTION OF WORKS OF IMPROVEMENT View Judgements
  6 EXPENSES OF MAINTENANCE OF WORKS OF IMPROVEMENT, ETC., TO BE RECOVERABLE FROM THE OCCUPIERS OF BUILDINGS View Judgements
  6A RESTRICTION ON BUILDING, ETC., IN SLUM AREAS View Judgements
  7 POWER OF COMPETENT AUTHORITY TO ORDER DEMOLITION OF BUILDING UNFIT FOR HUMAN HABITATION View Judgements
  8 PROCEDURE TO BE FOLLOWED WHERE DEMOLITION ORDER HAS BEEN MADE View Judgements
  title CHAPTER 4 : SLUM CLEARANCE AND REDEVELOPMENT View Judgements
  9 POWER TO DECLARE ANY SLUM AREA TO BE A CLEARANCE AREA View Judgements
  10 SLUM CLEARANCE ORDER View Judgements
  11 POWER OF COMPETENT AUTHORITY TO REDEVELOP CLEARANCE AREA View Judgements
  title CHAPTER 5 : ACQUISITION OF LAND View Judgements
  12 POWER OF CENTRAL GOVERNMENT TO ACQUIRE LAND View Judgements
  13 LAND ACQUIRED BY CENTRAL GOVERNMENT TO BE MADE AVAILABLE TO THE COMPETENT AUTHORITY View Judgements
  14 RIGHT TO RECEIVE COMPENSATION View Judgements
  15 BASIS FOR DETERMINATION OF COMPENSATION View Judgements
  16 APPORTIONMENT OF COMPENSATION View Judgements
  17 PAYMENT OF COMPENSATION OR DEPOSIT OF THE SAME IN COURT View Judgements
  18 POWERS OF COMPETENT AUTHORITY IN RELATION TO DETERMINATION OF COMPENSATION ETC View Judgements
  19 PROCEEDINGS FOR EVICTION OF TENANTS NOT TO BE TAKEN WITHOUT PERMISSION OF THE COMPETENT AUTHORITY View Judgements
  20 APPEALS View Judgements
  20A RESTORATION OF POSSESSION OF PREMISES VACATED BY A TENANT View Judgements
  20B RENT OF BUILDINGS IN SLUM AREAS View Judgements
  21 CHAPTER NOT TO APPLY TO EVICTION OF TENANTS FROM CERTAIN BUILDINGS View Judgements
  title CHAPTER 6A : SLUM CLEARANCE BOARD View Judgements
  21A ESTABLISHMENT OF SLUM CLEARANCE BOARD View Judgements
  21B CONSTITUTION OF THE BOARD View Judgements
  21C CONDITIONS OF SERVICE OF MEMBERS View Judgements
  21D APPOINTMENT OF OFFICERS AND SERVANTS View Judgements
  21E CONDITIONS OF SERVICE OF OFFICERS AND SERVANTS View Judgements
  21F GENERAL DISQUALIFICATION OF MEMBERS, OFFICERS AND SERVANTS View Judgements
  21G FUNCTIONS OF THE BOARD View Judgements
  21H FINANCE, ACCOUNTS AND AUDIT View Judgements
  21I NO DISQUALIFICATION IN CERTAIN CASES View Judgements
  21J POWER OF BOARD TO MAKE REGULATIONS View Judgements
  21K BOARD TO COMPLY WITH DIRECTIONS OF ADMINISTRATOR View Judgements
  21L POWER OF THE PONDICHERRY HOUSING BOARD TO CEASE View Judgements
  21M TRANSFER OF CERTAIN ASSETS AND LIABILITIES TO THE BOARD View Judgements
  title CHAPTER 7: MISCELLANEOUS View Judgements
  22 POWERS OF ENTRY View Judgements
  23 POWERS OF INSPECTION View Judgements
  24 POWER TO ENTER LAND ADJOINING LAND WHERE WORK IS IN PROGRESS View Judgements
  25 BREAKING INTO BUILDINGS View Judgements
  26 ENTRY TO BE MADE IN THE DAY TIME View Judgements
  27 OWNER'S CONSENT ORDINARILY TO BE OBTAINED View Judgements
  28 POWER OF EVICTION TO BE EXERCISED ONLY BY THE COMPETENT AUTHORITY View Judgements
  29 POWER TO REMOVE OFFENSIVE OR DANGEROUS TRADES FROM SLUM AREAS View Judgements
  30 APPEALS View Judgements
  31 SERVICE OF NOTICES, ETC View Judgements
  32 PENALTIES View Judgements
  33 ORDER OF DEMOLITION OF BUILDINGS IN CERTAIN CASES View Judgements
  34 JURISDICTION OF COURT View Judgements
  35 PREVIOUS SANCTION OF THE COMPETENT AUTHORITY OR OFFICER AUTHORISED BY IT FOR PROSECUTION View Judgements
  36 POWER TO DELEGATE View Judgements
  37 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  37A BAR OF JURISDICTION View Judgements
  38 COMPETENT AUTHORITY, ETC., TO BE PUBLIC SERVANTS View Judgements
  39 ACT TO OVERRIDE OTHER LAWS View Judgements
  40 POWER TO MAKE RULES View Judgements
  SCHEDULE I : PRINCIPLES FOR DETERMINATION OF THE NET AVERAGE MONTHLY INCOME



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