AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Cantonments Act, I924

ACT No.2 OF 1924

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Definition And Delimitation Of Cantonments

3

Definition of cantonments

4

Alteration of limits of cantonments

5

The effect of including area in cantonment

6

Disposal of cantonment fund when area ceases to be a cantonment

7

Disposal of cantonment fund when area ceases to be included in a cantonment

8

Application of funds and property transferred under sections 6 and 7

9

Limitation of operation of Act.

Chapter III

Cantonment Boards

10

Cantonment Board and Executive Officer

11

Incorporation of Cantonment Board

12

Appointment of Executive Officer

13

Constitution of Cantonment Boards

14

Power to vary constitution of Boards in special circumstances

15

Term of office of members

16

Filling of vacancies

17

Vacancies in special cases

18

Oath or affirmation

19

Resignation

20

President and Vice-President

21

Term of office of Vice-President

22

Duties of President

23

Duties of Vice-President

24

Duties of the Executive Officer

25

Special Power of the Executive Officer

26

Electoral rolls

Chapter IV

Spirituous Liquors And Intoxicating Drugs

56

Unauthorized sale of spirituous liquor or intoxicating drug

57

Unauthorized possession of spirituous liquor

58

Arrest of persons and Seizure and confiscation of things for offences against the two last foregoing sections

59

Saving of articles sold or supplied for medicinal purposes

Chapter V

Taxation

60

General power of taxation

61

Framing of preliminary proposals

62

Objections and disposal thereof

63

Imposition of tax

64

Definition of annual value

65

Incidence of taxation

66

Assessment list

67

Publication of assessment list

68

Revision of assessment list

69

Authentication of assessment list

70

Evidential value of assessment list

71

Amendment of assessment list

72

Preparation of new assessment list

73

Notice of transfers

74

Notice of erection of buildings

75

Demolition etc., of buildings

76

Remission of tax

77

Power to require entry in assessment list of details of buildings

78

What buildings, etc.Are to be deemed vacant

79

Notice to be given of every occupation of vacant building or house

80

Tax on buildings and land to be a charge thereon

81

Inspection of imported goods, etc

82

Evasion of octroi or terminal tax

83

Lease of octroi terminal tax or toll

84

Appeals against assessment

85

Costs of appeal

86

Recovery of costs from Board

87

Conditions of rights to appeal

88

Finality of appellate orders

89

Time and manner of payment of taxes

90

Presentation of bill

91

Notice of demand

92

Recovery of tax

93

Distress

94

Disposal of distrained property

95

Recovery from a person about to leave cantonment

96

Power to institute suit for recovery

97

Power to prohibit or exempt from taxation

98

Power to make special provision for conservancy in certain cases

99

Exemption in the case of buildings

100

Exemption of poor persons

101

Composition

102

Irrecoverable debts

103

Obligation to disclose liability

104

Immaterial error not to affect liability

105

Distraint not to be invalid by reason of immaterial defect

Chapter VI

Cantonment Fund And Property

106

Cantonment fund

107

Custody of cantonment fund

108

Property

109

Application of cantonment fund and property

110

Acquisition of immovable property

111

Power to make rules regarding cantonment fund and property

Chapter VII

Contracts

112

Contracts by whom to be executed

113

Sanction

114

Execution of contracts

115

Contracts improperly executed not to be binding on a Board

Chapter VIII

Duties And Discretionary Functions Of [Boards]

116

Duties of Board

117

Discretionary functions of Board

Chapter IX

Public Safety And Suppression Of Nuisances

118

Penalty for causing nuisances

119

Registration and control of dogs

120

Rule of the road

121

Use of inflammable materials for building purposes

122

Stacking or collecting inflammable materials

123

Care of naked lights

124

Regulation of cinematographer and dramatic performances

125

Discharging fire-works

126

Power to require buildings, wells, etc., to be tendered safe

127

Enclosure of waste land used for improper purposes

[AS ON 1955]

An Act to consolidate and amend law relating to the administration of cantonments.

[16th February, 1924.]

WHEREAS it is expedient to consolidate and amend the law relating to the administration of cantonments; It is hereby enacted as follows:-



Bare Acts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys