Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Application of the Act View Judgements
  3 Definitions View Judgements
  4 Preliminary survey of wakfs View Judgements
  5 Publication of list of works View Judgements
  6 Disputes regarding wakfs View Judgements
  7 Power of Tribunal to determine disputes regarding wakfs View Judgements
  8 Recovery of costs of survey View Judgements
  9 Establishment and constitution of Central Wakf Council View Judgements
  10 Finance of Council View Judgements
  11 Accounts and audit View Judgements
  12 Power of Central Government to make rules View Judgements
  13 Incorporation View Judgements
  14 Composition of Board View Judgements
  15 Term of office View Judgements
  16 Disqualification for being appointed, or for continuing as, a member of the Board View Judgements
  17 Meetings of the Board View Judgements
  18 Committees of the Board View Judgements
  19 Resignation of Chairperson and members View Judgements
  20 Removal of Chairperson and member View Judgements
  21 Filling of a vacancy View Judgements
  22 Vacancies etc., not to invalidate proceedings of the Board View Judgements
  23 Appointment of Chief Executive Officer and his term of office and other conditions of service View Judgements
  24 Officers and other employees of the Board View Judgements
  25 Duties and powers of Chief Executive Officer View Judgements
  26 Powers of Chief Executive officer in respect of orders or resolutions of Board View Judgements
  27 Delegation of powers by the Board View Judgements
  28 Chief Executive Officer to exercise powers through Collectors, etc View Judgements
  29 Powers of Chief Executive Officer to inspect records, registers, etc View Judgements
  30 Inspection of records View Judgements
  31 Prevention of disqualification for membership on Parliament View Judgements
  32 Powers and function of the Board View Judgements
  33 Powers of inspection by Chief Executive Officer of persons authorised by him View Judgements
  34 Recovery of the amount determined under section 33 View Judgements
  35 Conditional attachment by Tribunal View Judgements
  36 Registration View Judgements
  37 The Board shall maintain a register of wakfs which shall contain in respect of each wakf copies of the wakf deeds, when available and the following particulars, namely View Judgements
  38 -n/a- View Judgements
  39 Power of Board in relation to wakf which have ceased to exist View Judgements
  40 Decision if a property is wakf property View Judgements
  41 Power to cause registration of wakf and to amend register View Judgements
  42 Change in the management of wakfs to be notified View Judgements
  43 Wakfs registered before the commencement of this Act deemed to be registered View Judgements
  44 Budget View Judgements
  45 Preparation of budget of wakfs under direct management of the Board View Judgements
  46 Submission of accounts of wakfs View Judgements
  47 Audit of accounts of wakfs.-(1) The accounts of wakfs submitted to the Board under section 46 shall be audited and examined in the following manner, namely View Judgements
  48 Board to pass orders on auditors report View Judgements
  49 Sums certified to be due recoverable as arrears of land revenue View Judgements
  50 Duties of mutawalli View Judgements
  51 Alienation of wakf property without sanction of Board to be void View Judgements
  52 Recovery of wakf property transferred in contravention of section 51 View Judgements
  53 Restriction on purchase of property on behalf of wakf View Judgements
  54 Removal of encroachment from wakf property View Judgements
  55 Enforcement of orders made under section 54 View Judgements
  56 Restriction on power to grant lease of wakf property View Judgements
  57 Mutawalli entitled to pay certain costs from income of wakf property View Judgements
  58 Power of Board to pay dues in case of default by mutawalli View Judgements
  59 Creztion of reserve fund View Judgements
  60 Extension of time View Judgements
  61 Penalties View Judgements
  62 Mutawalli not to spend any money belonging to wakf for self defence View Judgements
  63 Power to appoint mutawalli in certain cases View Judgements
  64 Removal of Mutawalli View Judgements
  65 Assumption of direct management of certain wakfs by the Board View Judgements
  66 Powers of appointment and removal of mutawalli when to be exercised by the State Government View Judgements
  67 Supervision and supersession of committee of management View Judgements
  68 Duty of mutawalli or committee to deliver possession of records, etc View Judgements
  69 Power of Board to frame scheme for administration of wakf View Judgements
  70 Inquiry relating to administration of wakf View Judgements
  71 Manner of holding inquiry View Judgements
  72 Annual contribution payable to Board View Judgements
  73 Power of Chief executive Officer to direct banks or other person to make payments View Judgements
  74 Deduction of contribution from perpetual annuity payable to the wakf View Judgements
  75 Power of Board to borrow View Judgements
  76 Mutawalli not to lend or borrow moneys without sanction View Judgements
  77 Wakf Fund View Judgements
  78 Budget of Board View Judgements
  79 Accounts of Board View Judgements
  80 Auditor accounts of Board View Judgements
  81 State Government to pass orders on auditors report View Judgements
  82 Dues of Board to be recovered as arrears of land revenue View Judgements
  83 Constitution of Tribunals, etc View Judgements
  84 Tribunal to hold proceedings expeditiously and to furnish to the parties copies of its decision View Judgements
  85 Bar of jurisdiction of civil courts View Judgements
  86 Appointment of a receiver in certain cases View Judgements
  87 Bar to the enforcement of right on behalf of unregistered wakfs View Judgements
  88 Bar to challenge the validity of any notification, etc View Judgements
  89 Notice of suits by parties against Board View Judgements
  90 Notice of units, etc, by courts View Judgements
  91 Proceedings under Act 1 of 1894 View Judgements
  92 Board to be party to suit or proceeding View Judgements
  93 Bar to compromise of suits by or against mutawallis View Judgements
  94 Power to make application to he Tribunal in case of failure of mutawalli to discharge, his duties View Judgements
  95 Power of appellate authority to entertain appeal after expiry of specified period View Judgements
  96 Power of Central Government to regulate secular activities of wakfs.-(1) For the purpose of regulating the secular activities of wakfs, the Central Government shall have the following powers and functions, namely View Judgements
  97 Directions by State Government View Judgements
  98 Annual report by State Government View Judgements
  99 Power to supersede Board View Judgements
  100 Protection of action taken in good faith View Judgements
  101 Survey Commissioner, members and officers of the Board deemed to be public servants View Judgements
  102 Special provision for reorganisation of certain Boards View Judgements
  103 Special provision for establishment of Board for part of a State View Judgements
  104 Application of Act to properties given or donated by persons not professing Islam for support of certain wakf View Judgements
  105 Power of Board and Chief Executive officer to require copies of documents, etc., to be furnished View Judgements
  106 Powers of Central Government to constitute common Boards View Judgements
  107 Act 36 of 1963 not to apply for recovery of wakf properties View Judgements
  108 Special provision as to evacuee wakf properties View Judgements
  109 Power to make rules View Judgements
  110 Powers to make regulations by the Board View Judgements
  111 Laying of rules and regulations before State Legislature View Judgements
  112 Repeal and savings View Judgements
  113 Power of remove difficulties View Judgements



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