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Maintenance and Welfare of Parents and Senior Citizens Act, 2007

Contents

 

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title extent, Application and commencement

2

Definitions

3

Act to have overriding effect

Chapter II

Nature of Limited Liability Partnership

4

Maintenance of parents and senior citizens

5

Application for maintenance

6

Jurisdiction and procedure

7

Constitution of Maintenance Tribunal

8

Summary procedure in case of inquiry

9

Order for maintenance

10

Alteration in allowance

11

Enforcement of order of maintenance

12

Option regarding maintenance in certain cases

13

Deposit of maintenance amount

14

Award of interest where any claim is allowed

15

Constitution of Appellate Tribunal

16

Appeals

17

Right to legal representation

18

Maintenance Officer

Chapter III

Establishment of Old age

19

Establishment of old age homes

Chapter IV

Provisions for Medical Care of Senior Citizen

20

Medical support for senior citizen

Chapter V

Protection of Life and Property of Senior Citizen

21

Measures for publicity awareness, etc., for welfare of senior citizen

22

Authorities who may be specified for implementing the provisions of this Act

23

Transfer of property to be void in certain circumstances

Chapter VI

Offences and Procedure for Trial

24

Exposure and abandonment of senior citizen

25

Cognizance of offences

Chapter VII

Miscellaneous

26

Officers to be public servants

27

Jurisdiction of civil courts barred

28

Protection of action taken in good faith

29

Power to remove difficulties

30

Power of Central Government to give directions

31

Power of Central Government to review

32

Power of State Government to make rules



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