Bombay High Court Judges' Library

LIST OF MAHARASHTRA ACTS

Browse :     By Year     By Title

A
B
C
D
E
F
G
H
I
J
K
L
M
N
O
P
Q
R
S
T
U
V
W
X
Y
Z


TITLE


A

  • Ambernath Interim Municipality (Constitution and Actions) Validation Act, 1965
  • Abkari Act, Bombay 1878
  • Abolition of Whipping Act, Bombay 1957
  • Aerial Ropeways Act, Bombay 1956
  • Agricultural Debtors Relief Act,Bombay 1947
  • Agricultural Pests & Diseases Act, Bombay 1947
  • Anatomy Act, Bombay 1949
  • Agricultural Debtors Relief (Vidarbha Region) Act, Maharashtra 1969
  • Abolition of Subsisting Proprietary Rights to Mines & Minerals in Certain Lands Act, Maharashtra 1985
  • Advertisements Tax Act, Maharashtra 1967 
  • Advocates Welfare Fund Act, Maharashtra 1981
  • Agricultural Income Tax Act, Maharashtra 1962
  • Agricultural Lands (Ceiling on Holdings) Act, Maharashtra 1961
  • Agricultural Produce Marketing (Regulation) Act, Maharashtra 1963
  • Agricultural University (Krishi Vidyapeeths) Act, Maharashtra 1983
  • Ancient Monuments & Archaeological Sites & Remains Act, Maharashtra 1960
  • Animal & Fishery Sciences University Act, Maharashtra 1998
  • Animal Preservation Act, Maharashtra 1976
  • Apartment Ownership Act, Maharashtra 1970
  • Appropriation (Excess Expenditure) Act, Maharashtra 2003


  • B

  • Babasaheb Ambedkar Technological University Act, 1989
  • Betting Tax Act, Maharashtra 1925
  • Bhagidari and Narwadari Tenures Abolition Act, Bombay 1949
  • Bhil Naik Inams Abolition Act, Bombay 1955
  • Bandhijama, Udha and Ugadia Tenures Abalition Act,Bombay 1959
  • Bombay (Okhamandal Salami Tenure Abolition) Act, 1953
  • City (Inami and Special Tenures) Abolition and Maharashtra Land Revenue Code (Amendment) Act, Bombay 1969
  • Metropolitan Region Development Authority Act, Bombay 1974
  • Municipal (Extension of Limits) Act, Bombay 1950
  • University (Temporary Postponement of election of University Representatives) Act, Bombay 1989
  • Borough Municipalities (Validation of Certain Taxes on Buildings and Lands) Act, 1965
  • Borstal Schools Act, Bombay 1929
  • Borstal Schools (Extension and Amendment) Act,Bombay 1960
  • Building (Control on Erection, Re-erection and Conversion)(Repeal) Act, Bombay 1971
  • Building (Control on Erection) Regulation, Bombay 1950

  • C

  • Casions (Control and Tax) Act, Maharashtra 1976
  • Central India Spinning, Weaving & Manufacturing Co. Ltd., the Empress Mills, Nagpur (Acquisition & Transfer of Undertaking) Act, 1986
  • Central Provinces and Berar Finance (Bombay Repeal) Act, 1958
  • Change of Short Titles of Certain Bombay Act, Maharashtra 1980
  • (Change of Short Titles of Certain Bombay Acts) Act, Maharashtra 2011
  • Charitable Endowments Act, 1890
  • Chhatrapati Shivaji Maharaj Vastu Sangrahalaya Act, 1909
  • Charged Expenditure Act, Bombay 1957
  • Children Act, Bombay 1948
  • Cinemas (Regulation) Act,Bombay 1953
  • City Civil Court Act, Bombay 1948
  • City of Bombay (Building Works Restriction) Act, 1949
  • City of Bombay Municipal Investments Act, 1898
  • City of Bombay Municipal (Supplementary) Act, 1888
  • City of Bombay Primary Education Act, 1920
  • City of Nagpur Corporation Act, 1950
  • Civil Courts Act, Maharashtra 1869
  • Civil Jails Act, 1874
  • College Teacher’s (Temporary Postponement of Confirmation) Act, Maharashtra 1973
  • Commissioners of Divisions Act, Bombay 1958
  • Construction of References to District Magistrate in the Hyderabad Area (Repeal) Act, Maharashtra 1960
  • Contingency Fund Act, Maharashtra 1956
  • Control of Organised Crime Act, Maharashtra 1999
  • Code of Civil Procedure, 1908 ( with Amendment State of Maharashtra)
  • Co-operative Societies Act, Maharashtra 1961
  • Co-operative Societies (Postponement of Elections due to Emergency) Act, Maharashtra 1972
  • Co-operative Sugar Factories under erection (Postponement of Elections) Act, Maharashtra 1974
  • Co-operative Sugar Factories (under erection and certain others) (Postponement of Elections) Act, Maharashtra 1977
  • Corneal Grafting Act, Bombay 1957
  • Coroners Act, 1871
  • Cotton Contracts Act, Bomaby 1932
  • Cotton Contracts Control (War Provisions) Repeal Act, Bombay 1922
  • Cotton Control Act, Bombay 1942
  • Cotton Seeds (Regulation of supply, distribution, sale and fixation of price) Act, Maharashtra 2009  
  • Cotton (Statistics) Act, Bombay 1946
  • Court-fees Act, Bombay 1959
  • Court of Wards Act, Bombay 1905
  • Construction of References to “District Magistrate” in the Hyderabad Area (Repeal) Act, Maharashtra 1960

  • D

  • Debt Relief Act, Maharashtra 1975
  • Dekkan Agriculturists’ Relief (Suits and Applications) Validation Act, 1954
  • Deletion of the Term “famine” (From Laws applicable to the State) Act, Maharashtra 1963
  • Departmental Inquiries (Enforcement of Attendance of Witnesses and Production of Documents) Act, Maharashtra 1986
  • Devadasis Protection Act, Bombay 1934
  • Devadasi System (Abolition) Act, Maharashtra 2005
  • Director of Prohibition and Excise (Change of Designation) Act, Maharashtra 1973
  • Diseases of Animals Act, Bombay 1948
  • District Planning Committees (Constitution and Functions) Act, Maharashtra 1998
  • Displaced Persons Premises Control And Regulation Act, Bombay 1952
  • Disposition of Property (Bombay) Validation Act, 1947
  • Dissolution of Osmanabad and Parbhani Zilla Parishads and Temporary Postponement of Elections Act, 1980
  • Disqualification of Aliens Act, Bombay 1918
  • Disqualification of Municipal Councillors (Removal of Doubts) Act, Bombay 1958
  • District Police Act, Bombay 1867
  • Dog Race-course Licensing Act, Maharashtra 1976
  • Domestic Workers Welfare Board Act, Maharashtra 2008 
  • Drinking Water Supply Requisition Act, Maharashtra 1983
  • Drugs (Control) Act, Bombay 1960

  • E

  • Education and Employment Guarantee (Cess) Act, Maharashtra 1962
  • Educational Institutions (Management) Act,Maharashtra  1976
  • Educational Institutions (Prohibition of Capitation Fee) Act, Maharashtra 1988
  • Educational Institutions (Regulation of Fee) Act, Maharashtra 2011
  • Educational Institutions (Transfer of Management) Act, Maharashtra 1971
  • Edulabad and Warangaon Parganas Laws Act, 1866
  • Electricity Duty Act, Maharashtra 1958
  • Electricity (Special Powers) Act, Bombay 1946
  • Electricity (Special Powers) Act (Application to Scheduled Areas) Regulation, Bombay 1955
  • Employees of Private Schools (Conditions of Service) Regulation Act, Maharashtra 1978
  • Empoyment Guarantee Act, Maharashtra 1977
  • Entertainments Duty Act, Bombay 1923
  • Eradication of Unfair Activities at Pandharpur Temples (For Providing better facilities for Worship) Act, 1980
  • Maharashtra Essential Services Maintenance Act, 2011  
  • Essential Commodities and Cattle (Control) Act, Bombay 1958
  • Execution of Decrees (Temporary Postponement) Act, Bombay 1959
  • Exemptions from Land-Revenue (No.1) Act, 1863
  • Exemptions from Land-Revenue (No.2) Act, 1863
  • Extension of Laws to Non-Scheduled (Partially Excluded) Areas Act, Bombay 1954
  • Extension of Municipal Limits (Validation) Act, Maharashtra 1967

  • F

  • Felling of trees (Regulation) Act, Maharashtra 1964
  • Ferries and Inland Vessels Act, Bombay 1868  
  • Finance Commission (Miscellaneous Provisions) Act, Maharashtra 1994
  • Fire Prevention and Life Safety Measures Act, Maharashtra 2006 
  • Fisheries Act, Maharashtra 1961
  • Fodder and Grain Control Act, Bombay 1939
  • Forefeited Lands Restoration Act, Bombay 1938
  • Forest Development (Tax on Sale of Forest Produce by Government or Forest Development Corporation) (Continuance) Act, Maharashtra 1983
  • Forward Contracts Control Act, Bombay 1947
  • Fruit Nurseries and Sale of Fruit Plants (Regulation) Act, Maharashtra 1969

  • G

  • Gandhi National Memorial Fund (Local Authorities Donations) Act, 1953
  • Gas Companies Act, 1863
  • Gas Supply Act, Bombay 1939
  • General Clauses Act, Bombay 1904
  • Godawari Marathwada Irrigation Development Corporation Act, Maharashtra 1998
  • Government Premises (Eviction) Act, Bombay 1955
  • Government Servants Inquiries (Evidence of Corruption) Act, Maharashtra 1965
  • Government Servants Regulation of Transfer and Prevention of Delay in Discharge of Official Duties Act, Maharashtra 2005  
  • Gramdan Act, Maharashtra 1965
  • Greater Bombay Laws and the Bombay High Court (Declaration of Limits) Act, 1945
  • Ground Water (Regulation of Drinking Water Purposes) Act, Maharashtra 1993
  • Gunthewari Developments (Regulation, Upgradation and Control) Act, Maharashtra 2001

  • H

  • Habitual Offenders Act, Bombay 1959
  • Hereditary Offices Act, Bombay 1874
  • High Court (Hearing of Writ Petitions by Division Bench and Abolition of Letters Patent Appeals) Act, Maharashtra 1986
  • Highways Act, Bombay 1955
  • Hindu Divorce (Decrees Validation) Act, Bombay 1958
  • Hindu Heirs Relief Act, Bombay 1866
  • Hindu Places of Public Worship (Entry Authorization) Act, Bombay 1956
  • Hindu Women’s Rights to Property (Extension to Agricultural Land) Act, Bombay 1947
  • Home Guards Act, Bombay 1947
  • Homeopathic and Biochemical Practitioners’ Act, Bombay 1959
  • Homoeopathic Practitioners' Act, Bombay 1959
  • Horticulture Development Corporation Act, Maharashtra 1988
  • Housing and Area Development Act, Maharashtra 1977
  • Housing (Regulation and Development ) Act, Maharashtra 2012
  • Housing Board Act, Bombay 1948
  • Hyderabad Abolition of Inams and Cash Grants Act, 1954

  • I

  • Improvement Trust Act, Nagpur 1936
  • Improvement Trusts Tribunal (Validation of Proceedings) Act, Nagpur 1945
  • Increase of Land Revenue and Special Assement Act, Maharashtra 1974
  • Industrial Development Act, Maharashtra 1961
  • Industrial Relations Act,Bombay 1946
  • Industrial Relations (Validation of Certain Proceedings) Act, Maharashtra 1972
  • Inferior Village Watans Abolition Act, Bombay 1959
  • Invalidation of Hindu Ceremonial Emolument Act, 1926
  • Irrigation Act, Maharashtra 1976

  • J

  • Jeevan authority Act, Maharashtra 1976
  • Bombay Judicial Proceedings (Regulation of Reports) Act, 1955

  • K

  • Kauli and Katuban Tenures (Abolition) Act, Bombay 1953
  • Keeping and Movement of Cattle in Urban Areas (Control) Act, Maharashtra 1976
  • Khadi and Village Industries Act, Bombay 1960
  • Khar Land Development Act, Maharashtra 1979
  • Khar Lands Act, Bombay 1948
  • Kidney Transplantation Act, Maharashtra 1983
  • Konkan Irrigation Development Corporation Act, 1997
  • Khoti Abolition Act, Bombay 1949
  • Krishna Valley Development Corporation Act, Maharashtra 1996

  • L

  • Labour Welfare Fund Act, Maharashtra 1953
  • Land Acquisition Act, 1894
  • Land Acquisition Officers Proceeding Validation Act, Bombay 1949
  • Land Improvement Schemes Act, Maharashtra 1942
  • Landing and Wharfage Fees Act, Maharashtra 1882
  • Land Requisition Act, Bombay 1948
  • Land Revenue (Revival of Certain Rules relating to Non-agricultural Assessment) Act, Maharashtra 1972
  • Land Revenue Code (Amalgamation of Bombay and Kokan Division) Act, Maharashtra 1983
  • Land Revenue Code, Maharashtra 1966
  • Land Tenures Abolition (Recovery of Records) Act, Bombay 1953
  • Landing and Wharfage Fees Act, Maharashtra 1882
  • Leaders of Opposition in Maharashtra Legislature (Salaries and Allowances) Act, 1952
  • Legislative Council (Chairman & Deputy Chairman) & the Bombay Legislative Assembly (Speaker & Deputy Speaker) Salaries & Allowances Act, Mah.1956
  • Legislature Members’ (Removal of Disqualifications) Act, Maharashtra 1956
  • Legislature Members’ Pension Act, Maharashtra 1977
  • Legislature Members’ Salaries and Allowances Act, Maharashtra 1956
  • Lifts Act, Bombay 1939
  • Livestock Improvement Act, Bombay 1933
  • Local Authorities (Postponement of Elections for the Duration of the Emergency)(Repeal) Act, Bombay 1963  
  • Local Authorities Census Expenses Contribution Act, Bombay 1950
  • Local Authority Members' Disqualification Act, Maharashtra 1987
  • Local Fund Audit Act, Bombay 1930
  • Lokayukta an Up-Lokayuktas Act, Maharashtra 1971
  • Lotteries (Control and Tax) and Prize Competition (Tax) Act, Bombay 1958
  • Luxury-cum-Entertainment and Amusement Tax on Holders of Television Sets Act, Maharashtra 1982
  • Luxury-cum-Entertainment and Amusement Tax on Holders of Television Sets (Repeal) Act, Maharashtra 1985

  • M

  • Marine Fishing Regulation Act, Maharashtra 1981
  • Mahatma Phule Vastu Sangrahalaya Pune Act, 1968
  • Mahul Creek (Extinguishment of Rights) Act, 1922
  • Mamlatdars’ Courts Act, 1906
  • Markets and Fairs Act, 1862
  • Maritime Board Act, Maharashtra 1996
  • Mathadi, Hamal and other Manual Workers (Regulation of Employment and Welfare) Act, Maharashtra 1969
  • Maternity Benefit, Hyderabad Maternity Benefit and Central Provinces and Berar Maternity Benefit (Repeal) Act, Bombay 1964
  • Maternity Benifit Act, 1961
  • Medical Council Act, Maharashtra 1965
  • Medical and Dental Colleges Admissions (Regulation and Abolition of All India quota) Act, Maharashtra 2003
  • Medical Practitioners Act, Maharashtra 1961
  • Medicare Service Persons & Medicare Service Institution (Prevention of Violence, Damage or Loss to Property) Act, Maharashtra  2010 
  • Merged States (Laws) Act, Bombay 1950
  • Merged Territories (Janjira and Bhor) Khot Tenure Abolition Act, Bombay 1953
  • Merged Territories and Areas (Jairs Abolition) Act, Bombay 1953
  • Merged Territories Miscellaneous Alienations Abolition Act, Bombay 1955
  • Metropolitan Planning Committees (Constitution and Functions) (Continuance of Provisions) Act, Maharashtra 1999
  • Metropolitan Region Specified Commodities Markets (Regulation of Location) Act, Bombay 1983
  • Mineral Development (Creation and Utilisation) Fund Act, Maharashtra 2001
  • Minister’s Salaries and Allowances Act, Maharashtra 1956
  • Minor Forest Produce (Regulation of Trade) Act, Maharashtra 1969
  • Miscellaneous Alienations (In Hyderabad Enclaves) Abolition Act, Maharashtra 1965
  • Molasses (Control) Act, Bombay 1956
  • Money Lenders Act, Bombay 1947
  • Motor Vehicles Act, Bombay 1958
  • Motor Vehicles (Taxation of Passengers) Act, Bombay 1958
  • Municipal Councils, Nagar Panchayats and Industrial Townships Act, Maharashtra 1965
  • Municipal Corporation Act, Mumbai 1888
  • Municipal Corporation (Bombay) (Revision of Election Rolls and further extension of term) Act, 1978
  • Municipal Councils (Postponement of Elections due to Scarcity Conditions in the State) Act, Maharashtra 1972
  • Municipal Councils and Municipal Corporations Postponement of Election during the Emergency Act, Maharashtra 1975
  • Municipal Councils & Municipal Corporations (Postponement of Elections due to ensuing General Elections to the State Legislative Assembly) Act, 1977
  • Municipalities (Postponement of Elections due to ensuing General Elections to Municipal Councils) Act, Maharashtra 1978
  • Municipal (Extension of Limits) Act, Bombay 1950
  • Municipal Investments Act, Bombay 1898
  • Municipal Servants Act, Bombay 1890
  • Municipal Taxes and Urban Immoveable Property Tax (Validation in Certain Areas of the Extended Suburbs of Greater Bombay) Act, Bombay 1961

  • N

  • National and State Parks Act, Maharashtra 1971
  • National Law University Act, Maharashtra 2014
  • Non-biodegradable Garbage (Control) Act, Maharashtra 2006
  • Non-Agriculturists Loans Act, Bombay 1928
  • Non-trading Corporations Act, Bombay 1959
  • Nurses Act, Maharashtra 1966
  • Nursing Homes Registration Act, Bombay 1949

  • O

  • Official Languages Act, Maharashtra 1965
  • Opium Smoking Act, Bombay 1936
  • Ownership, Flats (Regulation of the promotion of Construction, Sale, management and transfer) Act, Maharashtra 1963

  • P


  • Pandharpur Temples Act, 1974
  • Pandharpur Development Authority Act, 2009  
  • Pargana and Kulkarni Watans (Abolition) Act, Bombay 1950
  • Peint Laws Act, 1894
  • Personal Inams Abolition Act, Bombay 1953
  • Pleaders Act, Bombay 1920
  • Police Act, Bombay 1951
  • Police Officers (Change in Designation) Act, Maharashtra 1962  
  • Presidency Small Cause Courts Act, 1882
  • Prevention of Begging Act, Bombay 1960
  • Prevention of Communal Anti-Social and other Dangerous Activities Act, Maharashtra 1981
  • Prevention of Dangerous Activities of Slum-lords, Bottlegars and Drug offenders Act, Maharashtra 1981
  • Prevention of Defacement of Property Act, Maharashtra 1995
  • Prevention of Ex-Communication Act, Bombay 1949
  • Prevention of Hindu Bigamous Marriages Act, Bombay 1946
  • Maharashtra Prevention of Fragmentation and Consolidation of Holdings Act, 1947
  • Prevention of Gambling Act, Bombay 1887
  • Prevention of Malpractices at University, Board and Other Specified Examinations Act, Maharashtra 1982
  • Prevention of Water Pollution (Repeal) Act, Maharashtra 1981
  • Prevention and Eradication of Human Sacrifice and other Inhuman, Evil and Aghori Practices and Black Magic Act, Maharashtra 2013 
  • Preventive Detention Act, Maharashtra 1970
  • Primary Education Act, Maharashtra 1947
  • Prince of Wales Museum Act, 1909
  • Private Forests Acquisition Act, Maharashtra 1975
  • Private Security Guards (Regulation of Employment and Welfare) Act, Maharashtra 1981
  • Prohibition Act, Bombay 1949
  • Prohibition of Ragging Act, Maharashtra 1999
  • Prohibition of Simultaneous Membership Act, Bombay 1957
  • Project Affected Person Rehabilitation Act, Maharashtra 1989
  • Protection of Pilgrims Act,1887
  • Provincial Municipal Corporation Act, Bombay 1949
  • Provincial Small Causes Courts, (Suita Validation) Act, 1955
  • Provisional Collection of Taxes Act, Maharashtra 1963
  • Provision of Facilities for Agricultural Credit by Banks Act, Maharashtra 1974
  • Public Authorities Seals Act, Bombay 1883
  • Public Conveyances Act, Bombay 1920
  • Public Libraries Act, Maharashtra 1967
  • Public Record Act, Maharashtra 2005  
  • Public Services (Subordinate) Selection Boards (Repeal) Act, Maharashtra 1983
  • Public Trusts Act, Maharashtra 1950
  • Pulgaon Cotton Mills Limited (Acquisition of Shares) Act, 1982

  • Q

  • Queen Victoria Statute Site (& Adjoining land utilization for construction of Statellite Telecommunications Exchanges of the Overseas Communications Service) Act, Bombay 1968

  • R

  • Race-courses Licensing Act, Bombay 1912
  • Rajiv Gandhi Science and Technology Commission Act, 2004
  • Rationing (Preparatory and Continuance) Measures Act, Bombay 1947
  • Raw Cotton (Procurement, Processing and Marketing) Act, Maharashtra 1971
  • Recognition of Trade Unions and Prevention of Unfair Labour Practices Act, Maharashtra 1972
  • Refuges Act, Bombay 1948
  • Regional and Town Planning Act, Maharashtra 1966
  • Registration of Marriages Act, Bombay 1953
  • Registration of Unauthorized Development in the City of the Ulhasnagar Act, 2006 
  • Regulation of Marriage Bureaus and Registration of Marriages Act, Maharashtra 1998
  • Regulation of use of Pre-natal Diagnostic Techniques Act, Maharashtra 1988
  • Relief Undertaking (Special Provisions) Act, Bombay 1958
  • Religious Endowments (Reconstruction on Resettlement Sides) Act, Maharashtra 1970
  • Removal of Disqualifications (of Holders of Offices in Co-operative Societies) Act, Maharashtra 1963
  • Rents, Hotel and Loding House Rates Control Act,  Bombay 1947
  • Rent Control Act, Maharashtra 1999
  • Resettlement of Project Displaced Persons Act, Maharashtra 1976
  • Restorations of Lands to Schedule Tribes Act, Maharashtra 1974
  • Restoration of name “Mumbai” for “Bombay” Act, Maharashtra 1996
  • Requisitioning (and Control) of Motor Vehicles Act, Maharashtra 1966
  • Revenue Patels (Abolition Of Office) Act, Maharashtra 1962
  • Revenue Jurisdiction Act, Maharashtra 1876

  • S

  • Sales of Motor Spirit Taxation Act, Bombay 1958
  • Sales Tax Act, Maharashtra 1979
  • Sales Tax on the Transfer of the Rights to use any Goods for any purpose Act, Maharashtra 1985
  • Sales Tax on the Transfer of property in goods involved in the execution of Works Contracts (Re-enacted) Act, Maharashtra 1989
  • Sales of Trees by Occupants belonging to Scheduled Tribes (Regulation) Act, Maharashtra 1969
  • Salsette Estates (Land Revenue Exemption Abolition) Act, 1951
  • Satara, Solapur and Southern Maratha Country Laws Act, 1863
  • Sales Tax Act, Bombay 1959
  • Scheduled Castes, Scheduled Tribes, De-notified Tribes, (Vimukta Jatis), Nomadic Tribes, Other Backward Classes & Special Backward Category (Regulation of Issuance and Verification of) Caste Certificate Act, Maharashtra 2000  
  • Seals Act, Bombay 1949 
  • Secondary and Higher Secondary Education Boards Act, Maharashtra 1965
  • School Certificate Examination (Application to Scheduled Areas) Act, Bombay 1951
  • Maharashtra Self-financed Schools (Establishment and Regulation) Act, 2012
  • Separation of Judicial and Executive Functions Act, Bombay 1951
  • Separation of Judicial and Executive Functions (Supplementary) Act, Bombay 1954
  • Separation of Judicial and Executive Functions (Extension) and the Code of Criminal Procedure (Provision for Uniformity) Act, Bombay 1958
  • Service Inams (Useful to Community) Abolition Act, Bombay 1953
  • Shetgi Watan Rights (Ratnagiri) Aboltion Act, Bombay 1956
  • Shilotri Rights (Kolaba) Abolition Act, Bombay 1955
  • Shivraj Fine Art Litho Works (Acquisition and Transfer of Undertaking) Act, 1984
  • Shops and Establishment Act, Bombay 1948
  • Shree Siddhi Vinayak Ganapati Temple Trust (Prabhadevi) Act, 1980
  • Sinhastha Fair Piligrim Tax Act, 1980  
  • Slum Areas (Improvement, Clearnace and Redevelopment) Act, Maharashtra 1971
  • Slum Improvement Board Act, Maharashtra 1973
  • Smoke Nuisances Act, Bombay 1912
  • Societies Registration Act, 1860
  • Special Provision for Payment of Court Fees Act, Maharashtra 1976
  • Special Provision for Payment of Stamp Duty Act, Maharashtra 1974
  • Special Suits and Proceedings Validating Act, Bombay 1951
  • Special Tribunal (Continuance) Act, Bombay 1946
  • Specefiled Co-operative Societies (Postponement of Elections due to Scarcity Conditions of the State) Act, Maharashtra 1972
  • Specified Co-operative Societies (Postponement of Elections due to Emergency) Act, Maharashtra 1975
  • Specified Co-operative Societies (Postponement of Elections due to drought conditions in the State) Act, Maharashtra 1983
  • Stamp Act, Maharashtra 1958
  • Stamp (Increase of Duties and Amendment) Act, Bomaby 1962
  • State Aid to Industries Act, Maharashtra 1960
  • State Board Of Technical Education Act, Maharashtra 1997
  • State Board Of Nursing and Paramedical Education Act, Maharashtra 2013
  • State Commission For Safai Karmacharis Act, Maharashtra 1997
  • State Council of Examinations Act, Maharashtra 1998
  • State Council for Occupational Therapy and Physiotherapy Act, Maharashtra 2002
  • State Election Commissioner (Qualifications and Appointment) Act, 1994
  • State Guarantee (Repeal) Act, Bombay 1965
  • State Legislature Proceedings (Protection of Publication) Act, Maharashtra 1969
  • State Public Services (Reservation For Scheduled Castes, Scheduled Tribes, De-Notified Tribes (Vimukta Jatis), Nomadic Tribes/Special Backward Category & Other Backward Classes) Act, Maharashtra 2001  
  • State Reserve Police Force Act, Bombay 1951
  • State Scarcity Relief Fund Act, Bombay 1958
  • State Security Corporation Act, Maharashtra 2010  
  • State Tax on Professions, Trades, Callings and Employments Act, Bombay 1975
  • Statutory Corporation (Regional Reorganisation) Act, Bombay 1960
  • Statutory Funds Act, Bombay 1959
  • Steam Vessels Act, Bombay 1864
  • Sugarcane Cess Act, Bombay 1948
  • Surgeon General with Government etc. (Change in Designations) Act, 1973
  • Supply of Forest-Produce by Government (Revision of Agreement) Act, Maharashtra 1983
  • Surakha Dal Act, Maharashtra 1987
  • Suit Valuation Act, 1887

  • T

  • Tapi Irrigation Development Corporation Act, Maharashtra 1997
  • Tax on Entry of Motor Vehicles into Local Areas Act, Maharashtra 1987
  • Tax on Luxuries (in Hotels and Lodging Houses) Act, Maharashtra 1987
  • Taxation Laws Offence (Extension of Period of Limitation) Act, Maharashtra 1977
  • Taxation Laws Offences (Extension of Period of Limitation) Act, Maharashtra 1982
  • Tax on Buildings (with Larger Residential Premises Re-enacted) Act, Maharashtra 1979
  • Tax on Lotteries Act, Maharashtra 2006  
  • Tax on Sale of Electricity Act, Maharashtra 1963
  • Temporary Increase in Entertainment Duty and Education Cess Act, Maharashtra 1972
  • Temporary Increase in Taxes on Motor Vehicles and Passengers Act, Maharashtra 1972
  • Tenancy and Agricultural Lands Act, Bombay 1948
  • Tenancy and Agricultural (Vidarbha Region) Act, Bombay 1958
  • Textile Companies (Acquisition and Transfer of Undertakings) Act, Bombay 1982
  • Tobacco Laws (Repeal) Act, Bombay 1959
  • Tolls on Roads and Bridges Act, 1875
  • Town Planning Schemes [Bombay City Nos. II, III and IV (Mahim Area)], Validation Act, Bombay 1957
  • Tribunal Economic Condition (Improvement) Act, 1977
  • Truck Terminal (Regulation of Location) Act, Maharashtra 1995
  • Tuljapur Development Authority Act, 2008  

  • U

  • Unemployment Allowance Payment to Workmen in Factories (for Temporary Period) Act, Maharashtra 1976  
  • Urban Areas Protection and Preservation of Trees Act, Maharashtra 1975
  • Urban Immovable Property Tax (Abolition) and General Tax (Increase of Maximum Rate) Act, Maharashtra 1962
  • Unauthorized Institutions and Unauthorized Courses of Study in Agriculture, Animal and Fishery Sciences, Health Sciences, Higher Technical and Vocational Education (Prohibition) Act, Maharashtra 2013
  • University Act, Maharashtra 1994
  • University of Health Sciences Act, Maharashtra 1998
  • University (Temporary Postponement of election of University Representatives) Act, Bombay 1989
  • Universities (Temporary Postponement of elections of University authorities and other bodies) Act, Maharashtra 1993


  • V

  • Vacant Lands (Prohibition of Unauthorised Occupation and Summery Eviction) Act, Maharashtra 1975
  • Vacant Lands (Further Interim Protection to Occupiers from Eviction and Recovery of Arrears of Rent) Act, 1980
  • Value Added Tax Act, Maharashtra 2005
  • Veterinary Practitioners Act, Maharashtra 1971
  • Vexatious Litigation (Prevention) Act, Maharashtra 1971
  • Village Panchayats Act, Bombay 1958
  • Village Panchayats (Postponement of Election during the Emergency) Act, Maharashtra 1975
  • Village Panchayats (Postponement of Elections due to ensuing General elections to State Legislative Assembly, Zilla Parishads & Panchayat Samitis) Act,Mah.1977  
  • Village Panchayats (Temporary Postponement of Elections due to Election to Lok Sabha) Act, 1980  
  • Village Panchayats (Temporary further Postponement of Elections due to elections to Maharashtra Legislative Assembly) Act, Maharashtra 1980 
  • Village Panchayats (Temporary Postponement of elections due to Preparation of Revised Assembly Roll) Act, Maharashtra 1983
  • Village Panchayats (Temporary Postponement of Certain Elections due to drought Conditions in the State) Act Maharashtra 1987
  • Village Panchayats (Temporary Postponement of certain Elections) Act, Maharashtra 1989
  • Village Police Act, Maharashtra 1967
  • Village Police (Appointments and Disciplinary Action by Sub-Divisional Magistrates) (Validation) Act, Bombay 1967
  • Village Sanitation Act, Bombay 1889

  • W

  • Warehouses Act, Bombay 1960
  • Water Supply and Sewerage Board Act, Maharashtra 1976
  • Water (Prevention and Control of Pollution) Act, 1974
  • Weights and Measures Act, Bombay 1932
  • Weights and Measures (Enforcement) Act, Bombay 1958
  • Wild Animals and Wild Birds Protection Act, Bombay 1951
  • State Commission for Women Act,Maharashtra 1993
  • Workmen’s Minimum House Rent Allowances Act, Maharashtra 1988

  • Y

  • Yashwantrao Chavan Maharashtra Open University Act, 1989


  • Z

  • Zilla Parishads and Panchayat Samitis Act, Maharashtra 1961


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