West Bengal Municipal Corporation Act, 2006


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 CORPORATION AREA View Judgements
  3 Declaration of intention to constitute Corporation area View Judgements
  4 Publication of declaration View Judgements
  5 Consideration of objection View Judgements
  6 Constitution of Corporation area View Judgements
  7 Power to determine number of wards in a Corporation area View Judgements
  8 Power to abolish, or to alter the limits of, Corporation area View Judgements
  title CHAPTER III : MUNICIPAL AUTHORITIES View Judgements
  9 Municipal authorities View Judgements
  10 Corporation View Judgements
  11 Constitution of Board of Councillors View Judgements
  12 Election to Corporation View Judgements
  13 Terms of office of Councillors View Judgements
  14 Disqualification for being a Councillor on change of political party View Judgements
  15 Leader of the Opposition View Judgements
  16 Oath of allegiance to be taken by Councillors View Judgements
  17 Election of Mayor and Chairman View Judgements
  18 Term of office of Mayor and Chairman View Judgements
  19 Constitution of Mayor-in-Council View Judgements
  20 Term of office of Deputy Mayor and other members of Mayor-in- Council View Judgements
  21 Municipal Accounts Committee View Judgements
  22 Borough Committee View Judgements
  23 Ward Committee View Judgements
  24 onstitution of Standing Committees View Judgements
  25 Functions of the Standing Committee View Judgements
  26 Education Committee View Judgements
  27 Poor Fund Committee View Judgements
  28 Remuneration and facilities of Mayor, Chairman, Deputy Mayor, members of Mayor-in-Council, Leader of the Opposition, Chairman of Borough Committee, the Councillor and members of committee View Judgements
  29 Appointment of special committee View Judgements
  30 Officers of Corporation View Judgements
  31 Code of Conduct for the elected functionaries View Judgements
  32 Salary and other conditions of service of Commissioner and other officers appointed by State Government View Judgements
  33 Establishment of Corporation View Judgements
  34 Appointment View Judgements
  35 Compulsory retirement of officers and other employees of Corporation View Judgements
  36 Terms and conditions of service of officers and other employees of Corporation View Judgements
  37 Constitution of Municipal Service Commission View Judgements
  38 Payment of salaries and allowances of Chairman and other members, and officers and other employees, of Municipal Service Commission View Judgements
  39 Selection of personnel View Judgements
  40 Municipal Vigilance Authority View Judgements
  41 Powers and functions of Mayor-in-Council View Judgements
  42 Powers and functions of Mayor View Judgements
  43 Deputy Mayor to act as Mayor or Chairman or to discharge the functions of Mayor or Chairman during casual vacancy in the office of Mayor or Chairman or during the absence of Mayor or Chairman View Judgements
  44 Powers and functions of Commissioner View Judgements
  45 Powers and functions of Secretary View Judgements
  46 Financial powers of Board of Councillors, Mayor-in-Council and Commissioner View Judgements
  47 Delegation of powers and functions View Judgements
  48 Doubts as to powers or functions of Municipal Authorities View Judgements
  title CHAPTER V : CONDUCT OF BUSINESS View Judgements
  49 Nomination of panel of Presiding Officers View Judgements
  50 Meeting View Judgements
  51 First meeting of Corporation after general election View Judgements
  52 Notice of meeting View Judgements
  53 List of business View Judgements
  54 Quorum View Judgements
  55 Presiding Officer of meeting of Corporation View Judgements
  56 Discussion on urgent public matters View Judgements
  57 Questions on matter relating to administration View Judgements
  58 Statement on matter relating to administration View Judgements
  59 Circulation of minutes of proceedings and inspection of minutes of proceedings View Judgements
  title CHAPTER VI : CONTROL View Judgements
  60 Power of State Government to dissolve Corporation View Judgements
  61 Consequences of dissolution View Judgements
  title CHAPTER VII : MUNICIPAL FUND, BUDGET, LOANS, ACCOUNTS AND AUDIT View Judgements
  62 Municipal Fund View Judgements
  63 Application of Municipal Fund View Judgements
  64 Expenditure on physical assets outside Corporation area View Judgements
  65 Operation of bank account View Judgements
  66 Approval of State Government in respect of work etc. estimated to cost more than rupees twenty-five lakh View Judgements
  67 Payment not to be made out of Municipal Fund unless covered by budget grant View Judgements
  68 Procedure when money, not covered by budget grant, is paid View Judgements
  69 Annual budget View Judgements
  70 Financial assistance by State Government View Judgements
  71 Power of Corporation to raise loan View Judgements
  72 Limit to power to raise loan View Judgements
  73 Power of Corporation to open credit account with bank View Judgements
  74 Repayment of loan View Judgements
  75 Form and effect of debenture View Judgements
  76 Sinking Fund View Judgements
  77 Investment of amount of Sinking Fund View Judgements
  78 Application of Sinking Fund View Judgements
  79 Statement of investment View Judgements
  80 Annual examination of Sinking Fund View Judgements
  81 Power of Corporation to borrow money from State Government View Judgements
  82 Attachment of Municipal Fund for securing any payment into Sinking fund View Judgements
  83 Accounts to be kept by Finance Officer View Judgements
  84 Internal audit of accounts by Chief Auditor View Judgements
  85 Report by Chief Auditor View Judgements
  86 Rules of Internal audit View Judgements
  87 Appointment of Auditors View Judgements
  88 Report and information to be furnished by auditors View Judgements
  89 Mayor-in-Council to remove defects and to report to Corporation View Judgements
  90 Power of Auditors to disallow, to surcharge, and to charge View Judgements
  91 Reference of reports to Municipal Accounts Committee View Judgements
  92 Right of appeal to civil court or State Government View Judgements
  93 Payment of certified amount View Judgements
  94 Cost payable out of Municipal Fund View Judgements
  95 Effect of non-payment of certified amount View Judgements
  96 Power of State Government to make rules View Judgements
  title CHAPTER VIII : POWERS AND FUNCTIONS OF CORPORATION View Judgements
  97 Obligatory functions of Corporation View Judgements
  98 Discretionary functions of Corporation View Judgements
  99 Transfer of functions of State Government View Judgements
  100 Power to transfer any function of Corporation under the Act to any organization View Judgements
  101 Powers of the Corporation to enter into any business or venture View Judgements
  title CHAPTER IX : MUNICIPAL TAXATION View Judgements
  102 Power to impose tax View Judgements
  103 Levy of fee on congregation View Judgements
  104 Levy of fee on tourist View Judgements
  105 Levy of special conservancy charge View Judgements
  106 Levy of administrative or special cleansing charges View Judgements
  107 Levy of fee, charge, etc View Judgements
  108 Property tax on land and building View Judgements
  109 Levy of surcharge View Judgements
  110 Exemption of diplomatic mission View Judgements
  111 Exemption of Central Government property View Judgements
  112 Exemption of holding exclusively used for public worship etc View Judgements
  113 Exemption of holding exclusively used for public charity or medical relief or education of the poor, free of charge View Judgements
  114 Exemption of holding used by educational institution View Judgements
  115 Exemption of properties of ex-serviceman View Judgements
  116 Power to reduce property tax in case of excessive hardship View Judgements
  117 Remission on account of vacant holding View Judgements
  118 Exemption of holding of low valuation View Judgements
  119 Determination of annual valuation View Judgements
  120 Determination of annual valuation of holding exempted from property tax View Judgements
  121 Unit of assessment View Judgements
  122 Periodic assessment View Judgements
  123 Preparation of valuation and assessment list View Judgements
  124 Publication of assessment list View Judgements
  125 Application for review View Judgements
  126 Hearing of objection by Review Committee View Judgements
  127 Amendment or alteration of assessment list View Judgements
  128 Addition to assessment list View Judgements
  129 Intimation to Valuation Board regarding addition to, or alteration in, assessment list View Judgements
  130 Submission of return and inspection of holding for purpose of assessment View Judgements
  131 Transfer of title of land or building View Judgements
  132 Self-assessment and submission of return View Judgements
  133 Levy of surcharge on transfer of land View Judgements
  134 Incidence of property tax on land and building View Judgements
  135 Cases of annual value of land or building exceeding the amount of rent thereof View Judgements
  136 Recovery of sum due on account of property tax on land and building from occupier View Judgements
  137 Payment of property tax in quarterly instalment View Judgements
  138 Property tax in bustee View Judgements
  139 Person liable to pay surcharge to recover it from occupier View Judgements
  140 Default of payment of property tax View Judgements
  141 Certificate of enlistment for profession, trade and calling View Judgements
  142 Tax on advertisement View Judgements
  143 Licence for use of site for the purpose of advertisement View Judgements
  144 Prohibition of advertisement without payment of tax View Judgements
  145 Presumption in case of contravention View Judgements
  146 Power of Commissioner in case of contravention View Judgements
  147 Exception View Judgements
  148 Tax on cart, carriage and animal View Judgements
  149 Rate of tax View Judgements
  150 Tax on whom leviable View Judgements
  151 Licence View Judgements
  152 Power of Corporation to compound for tax View Judgements
  153 Power to make regulations providing for the manner of imposition etc. of tax View Judgements
  154 Levy of toll View Judgements
  155 Provision in regard to ferry View Judgements
  156 Manner of recovery of tax under this Act View Judgements
  157 Time and manner of payment of tax View Judgements
  158 Presentation of bill View Judgements
  159 Notice of demand and notice fee View Judgements
  160 Penalty in case of default of payment of tax View Judgements
  161 Recovery of tax View Judgements
  162 Distress View Judgements
  163 Disposal of distrained property and attachment and sale of recoverable property View Judgements
  164 Recovery of tax from person about to leave Corporation area View Judgements
  165 Recovery under Ben. Act III of 1913 View Judgements
  166 Distraint not unlawful for want of form View Judgements
  167 Occupier to pay rent towards satisfaction of property tax View Judgements
  168 Recovery of tax from unauthorised occupier of land or building View Judgements
  169 Recovery of property tax on land and building or any other tax or charge when owner of land or premises is unknown or ownership is disputed View Judgements
  170 Tax not invalid for defect of form View Judgements
  171 Cancellation of irrecoverable dues View Judgements
  172 Apportionment of property tax on lands and buildings by person primarily liable to pay such tax View Judgements
  173 Mode of recovery View Judgements
  174 Property tax on land and building to be first charge on premises View Judgements
  title CHAPTER XI : WATER SUPPLY AND DRAINAGE View Judgements
  175 Definitions View Judgements
  176 Duty of Corporation to supply water View Judgements
  177 Supply of unfiltered water View Judgements
  179 Water supply through hydrants, stand-posts or other conveniences View Judgements
  180 (1) The Commissioner may, with the prior approval of the Mayor-in-Council, erect hydrants or stand-posts for supply of wholesome water to the public within the Corporation area through other conveniences : View Judgements
  181 Power to supply water for non-domestic purpose View Judgements
  182 Supply of water to ship View Judgements
  183 Supply of water to areas adjacent to Corporation area View Judgements
  184 Presumption as to supply of water View Judgements
  185 Presumption as to washing of vehicles View Judgements
  186 Proprietary rights of Corporation over subsoil water resource View Judgements
  187 Power of Corporation relating to waterworks View Judgements
  188 Commissioner to manage waterworks View Judgements
  189 Power of access to waterworks View Judgements
  190 Inspection of waterworks by person appointed by State Government View Judgements
  191 Purity of water for domestic purpose View Judgements
  192 Prohibition regarding sinking of tube-well View Judgements
  193 Direction by Commissioner to sink tube-well in some cases View Judgements
  194 Commissioner to maintain a register of tube-well sunk in Corporation area View Judgements
  195 Power to lay mains View Judgements
  196 Power to lay service mains etc View Judgements
  197 Provision for fire-hydrant View Judgements
  198 Power of Commissioner to allow connection of premises to service mains View Judgements
  199 Power of Commissioner to require separate supply-pipe View Judgements
  200 Stopcock View Judgements
  201 Water-pipe etc. not to be placed where water will be polluted View Judgements
  202 Supply-pipe to be kept in efficient repair View Judgements
  203 Taking charge of supply-pipes and water-fittings by Commissioner and vesting thereof in Corporation View Judgements
  204 Municipal water-supply, Sewerage and Drainage Code View Judgements
  205 Power of Corporation to establish block meter View Judgements
  206 Power of Commissioner to provide water meter View Judgements
  207 Presumption as to correctness of water meter View Judgements
  208 Prohibition of fraud on water meter View Judgements
  209 Payment for supply of water on the basis of readings shown by water meter View Judgements
  210 Exemption from payment of fee for supply of water View Judgements
  211 Premises constructed or reconstructed after the commencement of this Act not to be occupied without arrangement for water supply View Judgements
  212 Power to require water supply to be taken View Judgements
  213 Power to close, or to restrict the use of water from, polluted sources of supply View Judgements
  214 Power to require filling up of well View Judgements
  215 Power of Corporation to require owner of premises to set up pump etc View Judgements
  216 Filtered water supplied for domestic purpose not to be used for non-domestic purpose View Judgements
  217 Use of unfiltered water View Judgements
  218 Prohibition of waste or misuse of water View Judgements
  219 Power to enter premises to detect waste or misuse of water View Judgements
  220 Power to cut off or turn off supply of water to premises View Judgements
  221 Joint and several liability of owner and occupier for offence in relation to water supply View Judgements
  222 Public drain and drain in, alongside, or under, public street to vest in Corporation View Judgements
  223 Drain etc. constructed, erected or set up in premises at charge of Municipal Fund, to vest in Corporation View Judgements
  224 Private street etc. not to be constructed over municipal drain without permission View Judgements
  225 Power of the Commissioner to levy fees for drainage and sewerage service View Judgements
  226 Right of owner or occupier of premises to empty his house-drain into municipal drain View Judgements
  227 Connection with municipal drain not to be made except in conformity with section 226 View Judgements
  228 House-drain, closed cesspool, etc View Judgements
  229 Grouping or combination of house-drains and enforcement of drainage in undrained premises View Judgements
  230 Municipal drain may communicate with public drain etc View Judgements
  231 Certain matters not to be passed on to municipal drain View Judgements
  232 Placing or carrying any pipe etc., over, under or across any immovable property View Judgements
  233 Placing and maintenance of aqueduct etc. over, under or across any immovable property View Judgements
  234 Map of underground utilities View Judgements
  235 Power of Corporation to provide and maintain public privies and urinalsq View Judgements
  236 Licence for public toilets and urinals View Judgements
  237 Conversion of service privies into sanitary toilets etc View Judgements
  238 Privy, urinal and other accommodation in premises for twenty or more labourers or workmen View Judgements
  239 Provisions for privy and urinal accommodation in premises intended for human habitation View Judgements
  240 Position of cesspools View Judgements
  241 House drains etc. to be subject to survey and control of Corporation View Judgements
  242 Power of Corporation to grant licence to plumbers View Judgements
  243 Prevention of mosquito-breeding View Judgements
  title CHAPTER XII : STREETS AND PUBLIC PLACES View Judgements
  244 Vesting of public street in Corporation View Judgements
  245 Functions of Commissioner in respect of public street View Judgements
  246 Power of Corporation to make new public street etc View Judgements
  247 Power of Commissioner to remove or alter obstruction, encroachment or projection View Judgements
  248 Power of Commissioner to remove anything erected, deposited or hawked in contravention of the Act View Judgements
  249 Prohibition of tethering of animal and milking of cattle View Judgements
  250 Power to specify building line and street alignment View Judgements
  251 Power of Commissioner to authorise temporary construction, or temporary closure of, part of public street View Judgements
  252 Rights of way for underground utilities View Judgements
  253 Closure of public street for parking purpose View Judgements
  254 Owner's obligation to make street while disposing of any land View Judgements
  255 Private street to be public street View Judgements
  256 Prohibition of making new street View Judgements
  257 Provision for lighting of public street, square, market and building View Judgements
  title CHAPTER XIII : FIRE PREVENTION AND FIRE SAFETY View Judgements
  258 Arrangement for fire prevention and fire safety View Judgements
  title CHAPTER XIV : BUILDINGS View Judgements
  259 Definitions View Judgements
  260 Municipal Building Committee View Judgements
  261 Use of land for erection of new building View Judgements
  262 Application for sanction for erection or re-erection of building View Judgements
  263 Sanction or provisional sanction or refusal of sanction for erection of building View Judgements
  264 Validity and duration of permission for erection or construction of structure or building under West Ben, Act XXII of 1993 or West Ben. Act XLI of 1973 View Judgements
  265 Commencement and completion of building vis-a-vis validity period of sanction View Judgements
  266 Order of demolition of building or stoppage of erection of building and appeal or execution of work View Judgements
  267 Prohibition on change of use of building View Judgements
  268 Power to order demolition of buildings, dangerous ruinious or unfit for human habitation View Judgements
  269 Licensed Building Surveyor View Judgements
  270 Rules regulating use etc. of building View Judgements
  71 Power to regulate future construction of building in any particular street or locality View Judgements
  272 Power to prohibit change of authorised use of building View Judgements
  273 Licence to be obtained for use of premises for non-residential purpose View Judgements
  274 Power to prevent use of premises for specified purpose in particular area for reasons of environment View Judgements
  275 Approval of building site and sanction of plan for erection of building View Judgements
  276 Purpose of use of building and conditions of erection or re- erection of building View Judgements
  277 Sanction of building plan and permission to execute work View Judgements
  278 Sanction or permission to be deemed to have been granted in case of default in according sanction or permission View Judgements
  279 Notice to Commissioner before commencement of work View Judgements
  280 Grounds on which sanction may be refused View Judgements
  281 Period for completion of building or work View Judgements
  282 Completion certificate View Judgements
  283 Power to refuse sanction or to impose restrictions, etc. in case of building at corner of street View Judgements
  284 Power to prevent the use of inflammable materials for building, etc View Judgements
  285 Provisions of this chapter not to apply in certain cases of addition and alteration View Judgements
  286 Power of the Commissioner to cancel permission on the ground of material misrepresentation by applicant View Judgements
  287 Unauthorised construction View Judgements
  288 Power to stop excavation View Judgements
  289 Power to stop unauthorised construction View Judgements
  290 Power to require alteration of existing building View Judgements
  291 Maintenance of building View Judgements
  292 Permission for establishment of theatres, circuses, exhibitions, and places of public amusement View Judgements
  293 Conditions for grant of permission View Judgements
  294 Power to fix lamps, brackets, etc. to the buildings View Judgements
  295 Construction of building in contravention of provisions of the Act or the rules made thereunder View Judgements
  title CHAPTER XV : BUSTEE View Judgements
  296 Power to define and after limits of bustee View Judgements
  297 Preparation of improvement scheme for bustee View Judgements
  298 Power to acquire the right of user In land or around bustee View Judgements
  299 Sanction of building plan for permanent construction etc. in a bustee View Judgements
  title CHAPTER XVI : SOLID WASTE View Judgements
  300 Collection, removal and disposal of solid waste View Judgements
  title CHAPTER XVII : ENVIRONMENTAL PRECAUTIONS View Judgements
  301 Procedure in the case of building deemed unfit for human habitation View Judgements
  302 Warehouse, godown, etc. not to be established without permission View Judgements
  303 Factory etc. not to be established etc. without permission of Commissioner View Judgements
  304 Eating-house etc. not to be kept without licence View Judgements
  305 Control of theatre, circus and place of public amusement View Judgements
  306 Power of Commissioner to stop use of premises when used without or otherwise than in conformity with terms of licence View Judgements
  title CHAPTER XVIII : MARKET AND SLAUGHTER HOUSE View Judgements
  307 Power to provide and maintain municipal market, slaughter house and stockyard View Judgements
  308 Power of Commissioner to grant licence for private market etc View Judgements
  309 Licence for trade or business of butcher and sale of meat etc. outside municipal market or private market View Judgements
  310 Levy of stallage rent and fee View Judgements
  311 Depot for sale of essential commodities View Judgements
  312 Licence for hawking etc View Judgements
  313 Licence for sale of fish, poultry, etc View Judgements
  314 Power to seize food etc View Judgements
  315 Commercial projects of Corporation View Judgements
  316 Registration of manufactory View Judgements
  317 Prohibition of adulteration in place, where butter, ghee, etc. are manufactured or stored View Judgements
  318 Place of manufacture, preparation, etc. for sale of any drug or food to be open to inspection View Judgements
  319 Licence for keeping shop or place for retail sale of drug View Judgements
  320 Corporation to take measures for prevention and checking of dangerous disease View Judgements
  321 Obligation to give information about dangerous disease View Judgements
  title CHAPTER XIX : RESTRAINT OF INFECTION View Judgements
  322 Power of Commissioner to inspect places and to take measures to prevent spread of dangerous disease View Judgements
  323 Power of Commissioner to disinfect building, tank, pool or well View Judgements
  324 Measures to prevent spread of dangerous disease View Judgements
  title CHAPTER XX : REGISTRATION OF BIRTHS AND DEATHS AND DISPOSAL OF THE DEAD View Judgements
  325 Registration of births and deaths View Judgements
  326 Information about birth View Judgements
  327 Information about finding new-born child View Judgements
  328 Information about death View Judgements
  329 Medical practitioner to certify cause of death View Judgements
  330 Duties of police in regard to unclaimed corpse View Judgements
  331 Sextons etc. not to bury etc. Corpse View Judgements
  332 Registration of places for disposal of the dead View Judgements
  title CHAPTER XXI : PREPARATION OF DRAFT DEVELOPMENT PLAN View Judgements
  333 Preparation of Draft Development Plan View Judgements
  334 Financial statement in regard to Draft Development Plan View Judgements
  335 Modification of Draft Development Plan View Judgements
  336 Annual Development Plan View Judgements
  title CHAPTER XXII : CORPORATION IN HILL AREAS View Judgements
  337 Application of the Act to Corporation in hill areas View Judgements
  338 Extension of definitions of "drain" and "masonry building" View Judgements
  339 Definitions View Judgements
  340 Absolute closing of public road View Judgements
  341 Power to close private road View Judgements
  342 Power to close temporarily public road or part of public road for repair or other purpose View Judgements
  343 Control over private road and bridge View Judgements
  344 Control over construction or alteration of private road View Judgements
  345 Reconstruction etc. of private road View Judgements
  346 Providing waterway on private road or enlargement of waterway on private road View Judgements
  347 Rules as to construction etc. of private road etc View Judgements
  348 Removal of obstruction on public road or private road or drain View Judgements
  349 Control over construction, or alteration, of private drain View Judgements
  350 Reconstruction, repair, etc. of private drain, roof-gutter, etc View Judgements
  351 Power to require owner of land or building to provide drain View Judgements
  352 Combination of drainage of land or building belonging to different owners View Judgements
  353 Building etc. threatening stability or security of hill-side or bank or immovable property thereon View Judgements
  354 Safety of building threatened by hillside or bank View Judgements
  355 Construction etc. of revetment etc. on, or turfing or sloping of private land View Judgements
  356 Execution of work in combination View Judgements
  357 Construction, re-construction, etc. of revetment, retaining wall, etc. on private land View Judgements
  358 Rules of construction etc. of revetment etc View Judgements
  359 Prohibition of occupation of unsafe or insanitary building View Judgements
  360 Power of Corporation to make regulations for hill areas View Judgements
  title CHAPTER XXIII : RULES AND REGULATIONS View Judgements
  361 Power to make rules View Judgements
  362 Power of Corporation to make regulations View Judgements
  363 Penalty for breach of regulations View Judgements
  364 Power of State Government to cancel or to modify regulations View Judgements
  365 Power to amend Schedule View Judgements
  title CHAPTER XXIV : DELEGATION, CO-ORDINATION AND CONTROL View Judgements
  366 Delegation of power by the State Government View Judgements
  367 Supervision by Director of Local Bodies View Judgements
  368 Power of State Government to call for document, return or information from commissioner or any officer of Corporation View Judgements
  369 Inspection of works or institution constructed or maintained by Corporation, or register, book etc. of Corporation, by officers of State Government View Judgements
  370 Power of State Government to annual proceedings etc. of Corporation or to prohibit passing of order etc. by Corporation View Judgements
  371 Directions by the State Government View Judgements
  372 Power of State Government to require Corporation to perform its duty in case of default View Judgements
  373 Special provision in case of prohibitory order of court View Judgements
  374 Co-ordination of planning and development View Judgements
  375 Meeting of citizens within the jurisdiction of Borough Committee View Judgements
  376 Members and officers and other employees to be public servants View Judgements
  377 Power of State Government to direct officers and other employ ees of State Government to work under Corporation View Judgements
  378 Power of State Government to require Corporation to avail of services of Municipal Engineering Directorate etc View Judgements
  379 Corporation to participate in training and research programmes of Institute of Local Government and Urban Studies View Judgements
  380 Financial and technical help to Corporation by Hill Council in hill areas View Judgements
  381 Appointment of officer of State Government for Corporation to provide support service to Corporation View Judgements
  382 Dispute View Judgements
  383 Savings as to certain suits and proceedings View Judgements
  title CHAPTER XXV : MISCELLANEOUS PROVISIONS View Judgements
  384 Penalties View Judgements
  385 Acquisition of property View Judgements
  386 Inventory of property View Judgements
  387 Disposal of property View Judgements
  388 Entry and inspection View Judgements
  389 Police-officers to assist the Corporation, Commissioner, etc View Judgements
  390 Removal of difficulty View Judgements
  391 Notice etc. to fix time View Judgements
  392 Signature on notice etc. to be stamped View Judgements
  393 Notice etc. to be served or issued by officer or other employee of Corporation or by person authorised by Commissioner View Judgements
  394 Service of notice etc View Judgements
  395 Cognizance of offences View Judgements
  396 Limitation of time for prosecution View Judgements
  397 Admissibility of document or entry as evidence View Judgements
  398 Councillors and Commissioner of Corporation to be public servants View Judgements
  399 Occupier to carry out work in place of owner View Judgements
  400 Prohibition of nuisance View Judgements
  401 Power of Commissioner to remove dangerous building etc View Judgements
  402 Heritage Conservation Committee View Judgements
  403 Cessation of application of West Ben. Act XLI of 1973, West Ben. Act XXII of 1993, West Ben. Act XXX of 1990, West Ben. Act XXXI of 1990, West Ben. Act XXXII of 1990, and West Ben. Act LIII of 1994 View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : CONSTITUTION OF CORPORATION AREA View Judgements
  3 Declaration of intention to constitute Corporation area View Judgements
  4 Publication of declaration View Judgements
  5 Consideration of objection View Judgements
  6 Constitution of Corporation area View Judgements
  7 Power to determine number of wards in a Corporation area View Judgements
  8 Power to abolish, or to alter the limits of, Corporation area View Judgements
  title CHAPTER III : MUNICIPAL AUTHORITIES View Judgements
  9 Municipal authorities View Judgements
  10 Corporation View Judgements
  11 Constitution of Board of Councillors View Judgements
  12 Election to Corporation View Judgements
  13 Terms of office of Councillors View Judgements
  14 Disqualification for being a Councillor on change of political party View Judgements
  15 Leader of the Opposition View Judgements
  16 Oath of allegiance to be taken by Councillors View Judgements
  17 Election of Mayor and Chairman View Judgements
  18 Term of office of Mayor and Chairman View Judgements
  19 Constitution of Mayor-in-Council View Judgements
  20 Term of office of Deputy Mayor and other members of Mayor-in- Council View Judgements
  21 Municipal Accounts Committee View Judgements
  22 Borough Committee View Judgements
  23 Ward Committee View Judgements
  24 onstitution of Standing Committees View Judgements
  25 Functions of the Standing Committee View Judgements
  26 Education Committee View Judgements
  27 Poor Fund Committee View Judgements
  28 Remuneration and facilities of Mayor, Chairman, Deputy Mayor, members of Mayor-in-Council, Leader of the Opposition, Chairman of Borough Committee, the Councillor and members of committee View Judgements
  29 Appointment of special committee View Judgements
  30 Officers of Corporation View Judgements
  31 Code of Conduct for the elected functionaries View Judgements
  32 Salary and other conditions of service of Commissioner and other officers appointed by State Government View Judgements
  33 Establishment of Corporation View Judgements
  34 Appointment View Judgements
  35 Compulsory retirement of officers and other employees of Corporation View Judgements
  36 Terms and conditions of service of officers and other employees of Corporation View Judgements
  37 Constitution of Municipal Service Commission View Judgements
  38 Payment of salaries and allowances of Chairman and other members, and officers and other employees, of Municipal Service Commission View Judgements
  39 Selection of personnel View Judgements
  40 Municipal Vigilance Authority View Judgements
  41 Powers and functions of Mayor-in-Council View Judgements
  42 Powers and functions of Mayor View Judgements
  43 Deputy Mayor to act as Mayor or Chairman or to discharge the functions of Mayor or Chairman during casual vacancy in the office of Mayor or Chairman or during the absence of Mayor or Chairman View Judgements
  44 Powers and functions of Commissioner View Judgements
  45 Powers and functions of Secretary View Judgements
  46 Financial powers of Board of Councillors, Mayor-in-Council and Commissioner View Judgements
  47 Delegation of powers and functions View Judgements
  48 Doubts as to powers or functions of Municipal Authorities View Judgements
  title CHAPTER V : CONDUCT OF BUSINESS View Judgements
  49 Nomination of panel of Presiding Officers View Judgements
  50 Meeting View Judgements
  51 First meeting of Corporation after general election View Judgements
  52 Notice of meeting View Judgements
  53 List of business View Judgements
  54 Quorum View Judgements
  55 Presiding Officer of meeting of Corporation View Judgements
  56 Discussion on urgent public matters View Judgements
  57 Questions on matter relating to administration View Judgements
  58 Statement on matter relating to administration View Judgements
  59 Circulation of minutes of proceedings and inspection of minutes of proceedings View Judgements
  title CHAPTER VI : CONTROL View Judgements
  60 Power of State Government to dissolve Corporation View Judgements
  61 Consequences of dissolution View Judgements
  title CHAPTER VII : MUNICIPAL FUND, BUDGET, LOANS, ACCOUNTS AND AUDIT View Judgements
  62 Municipal Fund View Judgements
  63 Application of Municipal Fund View Judgements
  64 Expenditure on physical assets outside Corporation area View Judgements
  65 Operation of bank account View Judgements
  66 Approval of State Government in respect of work etc. estimated to cost more than rupees twenty-five lakh View Judgements
  67 Payment not to be made out of Municipal Fund unless covered by budget grant View Judgements
  68 Procedure when money, not covered by budget grant, is paid View Judgements
  69 Annual budget View Judgements
  70 Financial assistance by State Government View Judgements
  71 Power of Corporation to raise loan View Judgements
  72 Limit to power to raise loan View Judgements
  73 Power of Corporation to open credit account with bank View Judgements
  74 Repayment of loan View Judgements
  75 Form and effect of debenture View Judgements
  76 Sinking Fund View Judgements
  77 Investment of amount of Sinking Fund View Judgements
  78 Application of Sinking Fund View Judgements
  79 Statement of investment View Judgements
  80 Annual examination of Sinking Fund View Judgements
  81 Power of Corporation to borrow money from State Government View Judgements
  82 Attachment of Municipal Fund for securing any payment into Sinking fund View Judgements
  83 Accounts to be kept by Finance Officer View Judgements
  84 Internal audit of accounts by Chief Auditor View Judgements
  85 Report by Chief Auditor View Judgements
  86 Rules of Internal audit View Judgements
  87 Appointment of Auditors View Judgements
  88 Report and information to be furnished by auditors View Judgements
  89 Mayor-in-Council to remove defects and to report to Corporation View Judgements
  90 Power of Auditors to disallow, to surcharge, and to charge View Judgements
  91 Reference of reports to Municipal Accounts Committee View Judgements
  92 Right of appeal to civil court or State Government View Judgements
  93 Payment of certified amount View Judgements
  94 Cost payable out of Municipal Fund View Judgements
  95 Effect of non-payment of certified amount View Judgements
  96 Power of State Government to make rules View Judgements
  title CHAPTER VIII : POWERS AND FUNCTIONS OF CORPORATION View Judgements
  97 Obligatory functions of Corporation View Judgements
  98 Discretionary functions of Corporation View Judgements
  99 Transfer of functions of State Government View Judgements
  100 Power to transfer any function of Corporation under the Act to any organization View Judgements
  101 Powers of the Corporation to enter into any business or venture View Judgements
  title CHAPTER IX : MUNICIPAL TAXATION View Judgements
  102 Power to impose tax View Judgements
  103 Levy of fee on congregation View Judgements
  104 Levy of fee on tourist View Judgements
  105 Levy of special conservancy charge View Judgements
  106 Levy of administrative or special cleansing charges View Judgements
  107 Levy of fee, charge, etc View Judgements
  108 Property tax on land and building View Judgements
  109 Levy of surcharge View Judgements
  110 Exemption of diplomatic mission View Judgements
  111 Exemption of Central Government property View Judgements
  112 Exemption of holding exclusively used for public worship etc View Judgements
  113 Exemption of holding exclusively used for public charity or medical relief or education of the poor, free of charge View Judgements
  114 Exemption of holding used by educational institution View Judgements
  115 Exemption of properties of ex-serviceman View Judgements
  116 Power to reduce property tax in case of excessive hardship View Judgements
  117 Remission on account of vacant holding View Judgements
  118 Exemption of holding of low valuation View Judgements
  119 Determination of annual valuation View Judgements
  120 Determination of annual valuation of holding exempted from property tax View Judgements
  121 Unit of assessment View Judgements
  122 Periodic assessment View Judgements
  123 Preparation of valuation and assessment list View Judgements
  124 Publication of assessment list View Judgements
  125 Application for review View Judgements
  126 Hearing of objection by Review Committee View Judgements
  127 Amendment or alteration of assessment list View Judgements
  128 Addition to assessment list View Judgements
  129 Intimation to Valuation Board regarding addition to, or alteration in, assessment list View Judgements
  130 Submission of return and inspection of holding for purpose of assessment View Judgements
  131 Transfer of title of land or building View Judgements
  132 Self-assessment and submission of return View Judgements
  133 Levy of surcharge on transfer of land View Judgements
  134 Incidence of property tax on land and building View Judgements
  135 Cases of annual value of land or building exceeding the amount of rent thereof View Judgements
  136 Recovery of sum due on account of property tax on land and building from occupier View Judgements
  137 Payment of property tax in quarterly instalment View Judgements
  138 Property tax in bustee View Judgements
  139 Person liable to pay surcharge to recover it from occupier View Judgements
  140 Default of payment of property tax View Judgements
  141 Certificate of enlistment for profession, trade and calling View Judgements
  142 Tax on advertisement View Judgements
  143 Licence for use of site for the purpose of advertisement View Judgements
  144 Prohibition of advertisement without payment of tax View Judgements
  145 Presumption in case of contravention View Judgements
  146 Power of Commissioner in case of contravention View Judgements
  147 Exception View Judgements
  148 Tax on cart, carriage and animal View Judgements
  149 Rate of tax View Judgements
  150 Tax on whom leviable View Judgements
  151 Licence View Judgements
  152 Power of Corporation to compound for tax View Judgements
  153 Power to make regulations providing for the manner of imposition etc. of tax View Judgements
  154 Levy of toll View Judgements
  155 Provision in regard to ferry View Judgements
  156 Manner of recovery of tax under this Act View Judgements
  157 Time and manner of payment of tax View Judgements
  158 Presentation of bill View Judgements
  159 Notice of demand and notice fee View Judgements
  160 Penalty in case of default of payment of tax View Judgements
  161 Recovery of tax View Judgements
  162 Distress View Judgements
  163 Disposal of distrained property and attachment and sale of recoverable property View Judgements
  164 Recovery of tax from person about to leave Corporation area View Judgements
  165 Recovery under Ben. Act III of 1913 View Judgements
  166 Distraint not unlawful for want of form View Judgements
  167 Occupier to pay rent towards satisfaction of property tax View Judgements
  168 Recovery of tax from unauthorised occupier of land or building View Judgements
  169 Recovery of property tax on land and building or any other tax or charge when owner of land or premises is unknown or ownership is disputed View Judgements
  170 Tax not invalid for defect of form View Judgements
  171 Cancellation of irrecoverable dues View Judgements
  172 Apportionment of property tax on lands and buildings by person primarily liable to pay such tax View Judgements
  173 Mode of recovery View Judgements
  174 Property tax on land and building to be first charge on premises View Judgements
  title CHAPTER XI : WATER SUPPLY AND DRAINAGE View Judgements
  175 Definitions View Judgements
  176 Duty of Corporation to supply water View Judgements
  177 Supply of unfiltered water View Judgements
  179 Water supply through hydrants, stand-posts or other conveniences View Judgements
  180 (1) The Commissioner may, with the prior approval of the Mayor-in-Council, erect hydrants or stand-posts for supply of wholesome water to the public within the Corporation area through other conveniences : View Judgements
  181 Power to supply water for non-domestic purpose View Judgements
  182 Supply of water to ship View Judgements
  183 Supply of water to areas adjacent to Corporation area View Judgements
  184 Presumption as to supply of water View Judgements
  185 Presumption as to washing of vehicles View Judgements
  186 Proprietary rights of Corporation over subsoil water resource View Judgements
  187 Power of Corporation relating to waterworks View Judgements
  188 Commissioner to manage waterworks View Judgements
  189 Power of access to waterworks View Judgements
  190 Inspection of waterworks by person appointed by State Government View Judgements
  191 Purity of water for domestic purpose View Judgements
  192 Prohibition regarding sinking of tube-well View Judgements
  193 Direction by Commissioner to sink tube-well in some cases View Judgements
  194 Commissioner to maintain a register of tube-well sunk in Corporation area View Judgements
  195 Power to lay mains View Judgements
  196 Power to lay service mains etc View Judgements
  197 Provision for fire-hydrant View Judgements
  198 Power of Commissioner to allow connection of premises to service mains View Judgements
  199 Power of Commissioner to require separate supply-pipe View Judgements
  200 Stopcock View Judgements
  201 Water-pipe etc. not to be placed where water will be polluted View Judgements
  202 Supply-pipe to be kept in efficient repair View Judgements
  203 Taking charge of supply-pipes and water-fittings by Commissioner and vesting thereof in Corporation View Judgements
  204 Municipal water-supply, Sewerage and Drainage Code View Judgements
  205 Power of Corporation to establish block meter View Judgements
  206 Power of Commissioner to provide water meter View Judgements
  207 Presumption as to correctness of water meter View Judgements
  208 Prohibition of fraud on water meter View Judgements
  209 Payment for supply of water on the basis of readings shown by water meter View Judgements
  210 Exemption from payment of fee for supply of water View Judgements
  211 Premises constructed or reconstructed after the commencement of this Act not to be occupied without arrangement for water supply View Judgements
  212 Power to require water supply to be taken View Judgements
  213 Power to close, or to restrict the use of water from, polluted sources of supply View Judgements
  214 Power to require filling up of well View Judgements
  215 Power of Corporation to require owner of premises to set up pump etc View Judgements
  216 Filtered water supplied for domestic purpose not to be used for non-domestic purpose View Judgements
  217 Use of unfiltered water View Judgements
  218 Prohibition of waste or misuse of water View Judgements
  219 Power to enter premises to detect waste or misuse of water View Judgements
  220 Power to cut off or turn off supply of water to premises View Judgements
  221 Joint and several liability of owner and occupier for offence in relation to water supply View Judgements
  222 Public drain and drain in, alongside, or under, public street to vest in Corporation View Judgements
  223 Drain etc. constructed, erected or set up in premises at charge of Municipal Fund, to vest in Corporation View Judgements
  224 Private street etc. not to be constructed over municipal drain without permission View Judgements
  225 Power of the Commissioner to levy fees for drainage and sewerage service View Judgements
  226 Right of owner or occupier of premises to empty his house-drain into municipal drain View Judgements
  227 Connection with municipal drain not to be made except in conformity with section 226 View Judgements
  228 House-drain, closed cesspool, etc View Judgements
  229 Grouping or combination of house-drains and enforcement of drainage in undrained premises View Judgements
  230 Municipal drain may communicate with public drain etc View Judgements
  231 Certain matters not to be passed on to municipal drain View Judgements
  232 Placing or carrying any pipe etc., over, under or across any immovable property View Judgements
  233 Placing and maintenance of aqueduct etc. over, under or across any immovable property View Judgements
  234 Map of underground utilities View Judgements
  235 Power of Corporation to provide and maintain public privies and urinalsq View Judgements
  236 Licence for public toilets and urinals View Judgements
  237 Conversion of service privies into sanitary toilets etc View Judgements
  238 Privy, urinal and other accommodation in premises for twenty or more labourers or workmen View Judgements
  239 Provisions for privy and urinal accommodation in premises intended for human habitation View Judgements
  240 Position of cesspools View Judgements
  241 House drains etc. to be subject to survey and control of Corporation View Judgements
  242 Power of Corporation to grant licence to plumbers View Judgements
  243 Prevention of mosquito-breeding View Judgements
  title CHAPTER XII : STREETS AND PUBLIC PLACES View Judgements
  244 Vesting of public street in Corporation View Judgements
  245 Functions of Commissioner in respect of public street View Judgements
  246 Power of Corporation to make new public street etc View Judgements
  247 Power of Commissioner to remove or alter obstruction, encroachment or projection View Judgements
  248 Power of Commissioner to remove anything erected, deposited or hawked in contravention of the Act View Judgements
  249 Prohibition of tethering of animal and milking of cattle View Judgements
  250 Power to specify building line and street alignment View Judgements
  251 Power of Commissioner to authorise temporary construction, or temporary closure of, part of public street View Judgements
  252 Rights of way for underground utilities View Judgements
  253 Closure of public street for parking purpose View Judgements
  254 Owner's obligation to make street while disposing of any land View Judgements
  255 Private street to be public street View Judgements
  256 Prohibition of making new street View Judgements
  257 Provision for lighting of public street, square, market and building View Judgements
  title CHAPTER XIII : FIRE PREVENTION AND FIRE SAFETY View Judgements
  258 Arrangement for fire prevention and fire safety View Judgements
  title CHAPTER XIV : BUILDINGS View Judgements
  259 Definitions View Judgements
  260 Municipal Building Committee View Judgements
  261 Use of land for erection of new building View Judgements
  262 Application for sanction for erection or re-erection of building View Judgements
  263 Sanction or provisional sanction or refusal of sanction for erection of building View Judgements
  264 Validity and duration of permission for erection or construction of structure or building under West Ben, Act XXII of 1993 or West Ben. Act XLI of 1973 View Judgements
  265 Commencement and completion of building vis-a-vis validity period of sanction View Judgements
  266 Order of demolition of building or stoppage of erection of building and appeal or execution of work View Judgements
  267 Prohibition on change of use of building View Judgements
  268 Power to order demolition of buildings, dangerous ruinious or unfit for human habitation View Judgements
  269 Licensed Building Surveyor View Judgements
  270 Rules regulating use etc. of building View Judgements
  71 Power to regulate future construction of building in any particular street or locality View Judgements
  272 Power to prohibit change of authorised use of building View Judgements
  273 Licence to be obtained for use of premises for non-residential purpose View Judgements
  274 Power to prevent use of premises for specified purpose in particular area for reasons of environment View Judgements
  275 Approval of building site and sanction of plan for erection of building View Judgements
  276 Purpose of use of building and conditions of erection or re- erection of building View Judgements
  277 Sanction of building plan and permission to execute work View Judgements
  278 Sanction or permission to be deemed to have been granted in case of default in according sanction or permission View Judgements
  279 Notice to Commissioner before commencement of work View Judgements
  280 Grounds on which sanction may be refused View Judgements
  281 Period for completion of building or work View Judgements
  282 Completion certificate View Judgements
  283 Power to refuse sanction or to impose restrictions, etc. in case of building at corner of street View Judgements
  284 Power to prevent the use of inflammable materials for building, etc View Judgements
  285 Provisions of this chapter not to apply in certain cases of addition and alteration View Judgements
  286 Power of the Commissioner to cancel permission on the ground of material misrepresentation by applicant View Judgements
  287 Unauthorised construction View Judgements
  288 Power to stop excavation View Judgements
  289 Power to stop unauthorised construction View Judgements
  290 Power to require alteration of existing building View Judgements
  291 Maintenance of building View Judgements
  292 Permission for establishment of theatres, circuses, exhibitions, and places of public amusement View Judgements
  293 Conditions for grant of permission View Judgements
  294 Power to fix lamps, brackets, etc. to the buildings View Judgements
  295 Construction of building in contravention of provisions of the Act or the rules made thereunder View Judgements
  title CHAPTER XV : BUSTEE View Judgements
  296 Power to define and after limits of bustee View Judgements
  297 Preparation of improvement scheme for bustee View Judgements
  298 Power to acquire the right of user In land or around bustee View Judgements
  299 Sanction of building plan for permanent construction etc. in a bustee View Judgements
  title CHAPTER XVI : SOLID WASTE View Judgements
  300 Collection, removal and disposal of solid waste View Judgements
  title CHAPTER XVII : ENVIRONMENTAL PRECAUTIONS View Judgements
  301 Procedure in the case of building deemed unfit for human habitation View Judgements
  302 Warehouse, godown, etc. not to be established without permission View Judgements
  303 Factory etc. not to be established etc. without permission of Commissioner View Judgements
  304 Eating-house etc. not to be kept without licence View Judgements
  305 Control of theatre, circus and place of public amusement View Judgements
  306 Power of Commissioner to stop use of premises when used without or otherwise than in conformity with terms of licence View Judgements
  title CHAPTER XVIII : MARKET AND SLAUGHTER HOUSE View Judgements
  307 Power to provide and maintain municipal market, slaughter house and stockyard View Judgements
  308 Power of Commissioner to grant licence for private market etc View Judgements
  309 Licence for trade or business of butcher and sale of meat etc. outside municipal market or private market View Judgements
  310 Levy of stallage rent and fee View Judgements
  311 Depot for sale of essential commodities View Judgements
  312 Licence for hawking etc View Judgements
  313 Licence for sale of fish, poultry, etc View Judgements
  314 Power to seize food etc View Judgements
  315 Commercial projects of Corporation View Judgements
  316 Registration of manufactory View Judgements
  317 Prohibition of adulteration in place, where butter, ghee, etc. are manufactured or stored View Judgements
  318 Place of manufacture, preparation, etc. for sale of any drug or food to be open to inspection View Judgements
  319 Licence for keeping shop or place for retail sale of drug View Judgements
  320 Corporation to take measures for prevention and checking of dangerous disease View Judgements
  321 Obligation to give information about dangerous disease View Judgements
  title CHAPTER XIX : RESTRAINT OF INFECTION View Judgements
  322 Power of Commissioner to inspect places and to take measures to prevent spread of dangerous disease View Judgements
  323 Power of Commissioner to disinfect building, tank, pool or well View Judgements
  324 Measures to prevent spread of dangerous disease View Judgements
  title CHAPTER XX : REGISTRATION OF BIRTHS AND DEATHS AND DISPOSAL OF THE DEAD View Judgements
  325 Registration of births and deaths View Judgements
  326 Information about birth View Judgements
  327 Information about finding new-born child View Judgements
  328 Information about death View Judgements
  329 Medical practitioner to certify cause of death View Judgements
  330 Duties of police in regard to unclaimed corpse View Judgements
  331 Sextons etc. not to bury etc. Corpse View Judgements
  332 Registration of places for disposal of the dead View Judgements
  title CHAPTER XXI : PREPARATION OF DRAFT DEVELOPMENT PLAN View Judgements
  333 Preparation of Draft Development Plan View Judgements
  334 Financial statement in regard to Draft Development Plan View Judgements
  335 Modification of Draft Development Plan View Judgements
  336 Annual Development Plan View Judgements
  title CHAPTER XXII : CORPORATION IN HILL AREAS View Judgements
  337 Application of the Act to Corporation in hill areas View Judgements
  338 Extension of definitions of "drain" and "masonry building" View Judgements
  339 Definitions View Judgements
  340 Absolute closing of public road View Judgements
  341 Power to close private road View Judgements
  342 Power to close temporarily public road or part of public road for repair or other purpose View Judgements
  343 Control over private road and bridge View Judgements
  344 Control over construction or alteration of private road View Judgements
  345 Reconstruction etc. of private road View Judgements
  346 Providing waterway on private road or enlargement of waterway on private road View Judgements
  347 Rules as to construction etc. of private road etc View Judgements
  348 Removal of obstruction on public road or private road or drain View Judgements
  349 Control over construction, or alteration, of private drain View Judgements
  350 Reconstruction, repair, etc. of private drain, roof-gutter, etc View Judgements
  351 Power to require owner of land or building to provide drain View Judgements
  352 Combination of drainage of land or building belonging to different owners View Judgements
  353 Building etc. threatening stability or security of hill-side or bank or immovable property thereon View Judgements
  354 Safety of building threatened by hillside or bank View Judgements
  355 Construction etc. of revetment etc. on, or turfing or sloping of private land View Judgements
  356 Execution of work in combination View Judgements
  357 Construction, re-construction, etc. of revetment, retaining wall, etc. on private land View Judgements
  358 Rules of construction etc. of revetment etc View Judgements
  359 Prohibition of occupation of unsafe or insanitary building View Judgements
  360 Power of Corporation to make regulations for hill areas View Judgements
  title CHAPTER XXIII : RULES AND REGULATIONS View Judgements
  361 Power to make rules View Judgements
  362 Power of Corporation to make regulations View Judgements
  363 Penalty for breach of regulations View Judgements
  364 Power of State Government to cancel or to modify regulations View Judgements
  365 Power to amend Schedule View Judgements
  title CHAPTER XXIV : DELEGATION, CO-ORDINATION AND CONTROL View Judgements
  366 Delegation of power by the State Government View Judgements
  367 Supervision by Director of Local Bodies View Judgements
  368 Power of State Government to call for document, return or information from commissioner or any officer of Corporation View Judgements
  369 Inspection of works or institution constructed or maintained by Corporation, or register, book etc. of Corporation, by officers of State Government View Judgements
  370 Power of State Government to annual proceedings etc. of Corporation or to prohibit passing of order etc. by Corporation View Judgements
  371 Directions by the State Government View Judgements
  372 Power of State Government to require Corporation to perform its duty in case of default View Judgements
  373 Special provision in case of prohibitory order of court View Judgements
  374 Co-ordination of planning and development View Judgements
  375 Meeting of citizens within the jurisdiction of Borough Committee View Judgements
  376 Members and officers and other employees to be public servants View Judgements
  377 Power of State Government to direct officers and other employ ees of State Government to work under Corporation View Judgements
  378 Power of State Government to require Corporation to avail of services of Municipal Engineering Directorate etc View Judgements
  379 Corporation to participate in training and research programmes of Institute of Local Government and Urban Studies View Judgements
  380 Financial and technical help to Corporation by Hill Council in hill areas View Judgements
  381 Appointment of officer of State Government for Corporation to provide support service to Corporation View Judgements
  382 Dispute View Judgements
  383 Savings as to certain suits and proceedings View Judgements
  title CHAPTER XXV : MISCELLANEOUS PROVISIONS View Judgements
  384 Penalties View Judgements
  385 Acquisition of property View Judgements
  386 Inventory of property View Judgements
  387 Disposal of property View Judgements
  388 Entry and inspection View Judgements
  389 Police-officers to assist the Corporation, Commissioner, etc View Judgements
  390 Removal of difficulty View Judgements
  391 Notice etc. to fix time View Judgements
  392 Signature on notice etc. to be stamped View Judgements
  393 Notice etc. to be served or issued by officer or other employee of Corporation or by person authorised by Commissioner View Judgements
  394 Service of notice etc View Judgements
  395 Cognizance of offences View Judgements
  396 Limitation of time for prosecution View Judgements
  397 Admissibility of document or entry as evidence View Judgements
  398 Councillors and Commissioner of Corporation to be public servants View Judgements
  399 Occupier to carry out work in place of owner View Judgements
  400 Prohibition of nuisance View Judgements
  401 Power of Commissioner to remove dangerous building etc View Judgements
  402 Heritage Conservation Committee View Judgements
  403 Cessation of application of West Ben. Act XLI of 1973, West Ben. Act XXII of 1993, West Ben. Act XXX of 1990, West Ben. Act XXXI of 1990, West Ben. Act XXXII of 1990, and West Ben. Act LIII of 1994 View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V



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