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Ancient Monuments and Archaeological Sites and Remains Act, 1958

Contents

Sections

Particulars

1

Short title, extent and commencement

2

Definitions

3

Certain ancient monuments, etc., deemed to be of national importance

4

Power of Central Government to declare ancient monuments, etc., to be of national importance

5

Acquisition of rights in a protected monument

6

Preservation of protected monument by agreement

7

Owners under disability or not in possession

8

Application of endowment to repair a protected monument

9

Failure or refusal to enter into an agreement

10

Power to make order prohibiting contravention of agreement under section 6

11

Enforcement of agreements

12

Purchasers at certain sales and persons claiming through owner bound by instrument executed by owner

13

Acquisition of protected monuments

14

Maintenance of certain protected monuments

15

Voluntary contributions

16

Protection of place of worship from misuse, pollution or desecration

17

Relinquishment of Government rights in a monument

18

Right of access to protected monuments

19

Restrictions on enjoyment of property rights in protected areas

20

Power to acquire protected area

21

Excavations in protected areas

22

Excavations in areas other than protected areas

23

Compulsory purchase of antiquities, etc., discovered during excavation operations

24

Excavations, etc., for archaeological purposes

25

Power of Central Government to control moving of antiquities

26

Purchase of antiquities by Central Government

27

Compensation for loss or damage

28

Assessment of market value or compensation

29

Delegation of powers

30

Penalties

31

Jurisdiction to try offences

32

Certain offences to be cognizable

33

Special provision regarding fine

34

Recovery of amounts due to the Government

35

Ancient monuments, etc.

36

Power to correct mistakes, etc

37

Protection of action taken under the Act

38

Power to make rules

39

Repeals and savings

No.24 of 1958

[28th August, 1958]

An act to provide for the preservation of ancient and historical monuments and archaeological site and remains of national importance, for the regulation of archaeological excavations and for the protection of sculptures, carvings and other like objects.

Comment: we avail this opportunity to direct the government of India to maintain all national monuments under the respective acts referred to above and to ensure that all of them are properly maintained so that the cultural and historical heritage of India and the beauty and grandeur of the monuments, sculptures secured through breathless and passionate labor workmen ship, craftsmanship and the skills of the Indian architects, artists and masons is continued to be preserved. Rajeev mankotia v. Secretary to the president of India, air 1997 supreme court 2766

Be it enacted by parliament in the ninth year of the republic of India as follows:-



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