Urban Land (Ceiling and Regulation) Act, 1976


Section
Section Title
  INTRODUCTION
  1 Short title, application and commencement View Judgements
  2 Definitions View Judgements
  3 Persons not entitled to hold vacant land in excess of the ceiling limit View Judgements
  4 Ceiling limit View Judgements
  5 Transfer of vacant land View Judgements
  6 Persons holding vacant land in excess of ceiling limit to file statement View Judgements
  7 Filing of statement in cases where vacant land held by a person is situated within the jurisdiction of two or more competent authorities View Judgements
  8 Preparation of draft statement as regards vacant land held in excess of ceiling limit View Judgements
  9 Final statement View Judgements
  10 Acquisition of vacant land in excess of ceiling limit View Judgements
  11 Payment of amount vacant land acquired View Judgements
  12 Constitution of Urban Land Tribunal and appeal to Urban Land Tribunal View Judgements
  13 Second appeal to High Court View Judgements
  14 Mode of payment of amount View Judgements
  15 Ceiling limit on future acquisition by inheritance, bequest or by sale in execution of decrees, etc View Judgements
  16 Certain persons to file statements when the Act is adopted subsequently by any State View Judgements
  17 Power to enter upon any vacant land View Judgements
  18 Penalty for concealment, etc., of particulars of vacant land View Judgements
  19 Chapter not to apply to certain vacant lands View Judgements
  20 Power to exempt View Judgements
  21 Excess vacant land not to be treated as excess in certain cases View Judgements
  22 Retention of vacant land under certain circumstances View Judgements
  23 Disposal of vacant land acquired under the Act View Judgements
  24 . Special provisions regarding disposal of vacant lands in favor of certain persons View Judgements
  25 Definition View Judgements
  26 Notice to be given before transfer of vacant lands View Judgements
  27 Prohibition on transfer of urban property View Judgements
  28 Regulation of registration of documents in certain cases View Judgements
  29 Regulation of construction of buildings with dwelling units View Judgements
  30 Demolition and stoppage of buildings in certain cases and appeal View Judgements
  31 Powers of competent authority View Judgements
  32 Jurisdiction of competent authorities and Tribunals in special cases View Judgements
  33 Appeal View Judgements
  34 Revision by State Government View Judgements
  35 Power of State Government to issue orders and directions to the competent authority View Judgements
  36 Power to give directions to State Government View Judgements
  37 Returns and reports View Judgements
  38 Offences and punishments View Judgements
  39 Offences by companies View Judgements
  40 Indemnity View Judgements
  41 Cognizance of offences View Judgements
  42 Act to override other laws View Judgements
  43 Court-fees View Judgements
  44 Certain officers to be public servants View Judgements
  45 Correction of clerical errors View Judgements
  46 Power to make rules View Judgements
  47 Power to remove difficulties View Judgements
  SCHEDULE I
  SCHEDULE II



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