Territorial Councils Act, 1956


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 : CONSTITUTION OF TERRITORIAL COUNCILS View Judgements
  3 Constitution of Territorial Councils and their composition View Judgements
  4 Delimitation of constituencies View Judgements
  5 Power to alter or amend delimitation orders View Judgements
  6 Qualifications for membership View Judgements
  7 Disqualifications for membership View Judgements
  8 Electors and electoral rolls View Judgements
  9 Right to vote View Judgements
  10 Election of members View Judgements
  11 Notification of results of elections View Judgements
  12 Term of office of members View Judgements
  13 Disputes as to elections View Judgements
  14 Relief that may be claimed by petitioner View Judgements
  15 Grounds on which an election may be called in question View Judgements
  16 Procedure to be followed by the District Judge View Judgements
  17 Decision of the District Judge View Judgements
  18 Procedure in case of equality of votes View Judgements
  19 Finality of decisions View Judgements
  20 Power to make rules regulating the election of members View Judgements
  21 Incorporation of Territorial Councils View Judgements
  22 Chairman and Vice-Chairman View Judgements
  23 Oath or affirmation by members View Judgements
  24 Vacation of seats View Judgements
  25 Salaries and allowances of members View Judgements
  26 Liability of members View Judgements
  27 Members to be deemed to be public servants View Judgements
  title CHAPTER III : FUNCTIONS OF TERRITORIAL COUNCILS View Judgements
  28 Functions of Territorial Councils View Judgements
  title CHAPTER IV : PROCEDURE AND STAFF OF TERRITORIAL COUNCILS View Judgements
  29 Conduct of business View Judgements
  30 Right of Administrator to attend and address meetings of Territorial Council View Judgements
  31 Committees View Judgements
  32 Officers and staff View Judgements
  title CHAPTER V : FINANCE OF TERRITORIAL COUNCILS AND VESTING OF PROPERTY View Judgements
  33 Powers of taxation View Judgements
  34 Income from property View Judgements
  35 Levy of fees View Judgements
  36 Payment by Central Government View Judgements
  37 Grants View Judgements
  38 Procedure for imposing taxes View Judgements
  39 Reduction or abolition of tax View Judgements
  40 Recovery of taxes and fees View Judgements
  41 Assessment and collection of taxes and fees View Judgements
  42 Appeals View Judgements
  43 Instalments of taxes and fees View Judgements
  44 Power to exempt from taxation View Judgements
  45 Recovery of moneys claimable by the council View Judgements
  46 Borrowing Powers View Judgements
  47 Council fund View Judgements
  48 Custody and investment of Council Fund View Judgements
  49 Property vested in Territorial Council View Judgements
  50 The budget View Judgements
  51 Accounts View Judgements
  title CHAPTER VI : CONTROL View Judgements
  52 Control View Judgements
  53 Power to supersede Territorial Council View Judgements
  title CHAPTER VII : RULES AND BYE-LAWS View Judgements
  54 Power of the Central Government to make rules View Judgements
  55 Power to make bye-laws View Judgements
  56 Penalty for infringement of rules or bye-laws View Judgements
  title CHAPTER VIII : SUPPLEMENTARY PROVISIONS View Judgements
  57 Prosecution View Judgements
  58 Penalty for obstruction View Judgements
  59 Payment of compensation View Judgements
  60 Power to compound offences View Judgements
  61 Acquisition of land View Judgements
  62 Penalty on member, officer or servant, being interested in contracts made with the Council View Judgements
  63 Removal of difficulties View Judgements
  64 Abolition of Zilla Panchayats and consequential amendments in the Himachal Pradesh Panchayat Raj Act, 1952 View Judgements
  65 Amendment of Act 43 of 1950 View Judgements
  omited omited View Judgements



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