WEST BENGAL IRRIGATION (IMPOSITION OF WATER RATE FOR DAMODAR VALLEY CORPORATION WATER) ACT, 1958


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title, commencement and APPLICATION View Judgements
  2 Definitions View Judgements
  3 Act to override other laws View Judgements
  4 Imposition of water rate View Judgements
  5 Liability for payment of the water rate. View Judgements
  6 Exemption. View Judgements
  7 Assessment. View Judgements
  8 Appeal View Judgements
  9 Free passage of water for irrigation or drainage to be afforded through or over all lands View Judgements
  10 Penalty for diversion of normal flow of canal water by obstruction, etc View Judgements
  11 Arrears of water rate to be recoverable as public demands View Judgements
  12 Proceeds of water rate to be distributed between the State Government and the Corporation View Judgements
  13 Power to make rules. View Judgements
  INTRODUCTION
  PREAMBLE
  1 Short title, commencement and APPLICATION View Judgements
  2 Definitions View Judgements
  3 Act to override other laws View Judgements
  4 Imposition of water rate View Judgements
  5 Liability for payment of the water rate. View Judgements
  6 Exemption. View Judgements
  7 Assessment. View Judgements
  8 Appeal View Judgements
  9 Free passage of water for irrigation or drainage to be afforded through or over all lands View Judgements
  10 Penalty for diversion of normal flow of canal water by obstruction, etc View Judgements
  11 Arrears of water rate to be recoverable as public demands View Judgements
  12 Proceeds of water rate to be distributed between the State Government and the Corporation View Judgements
  13 Power to make rules. View Judgements



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