< P align= center>Bill No. 17 of 1997

THE DELHI WATER BOARD  BILL, 1997  *

to provide for the establishment of a Board to discharge the functions of water supply, sewerage and sewage disposal and drainage within the National Capital Territory of Delhi and for matters connected therewith.

Be it enacted by the Legislative Assembly of National Capital Territory of Delhi in the 48th year of the Republic of India as follows:-CHAPTER  I

PRELIMINARY

 

Short Title and  Commencement

     1.   (1)            This Act may be called the Delhi Water Board                     Act, 1997.

                                          (2)            It will extend to the entire area of the National                                                                  Capital Territory of Delhi excluding area under New                                                     Delhi Municipal Council & Cantonment area.

                                          (3)            It shall come into force on such date as the                                                                                Government may, by notification in the official                                                                     Gazette, appoint; and different dates may be                                                                                     appointed for different provisions of this Act and any                                                       reference in any such provision to the                                                                                     commencement of this Act shall be construed as a                                                             reference to the coming into force of that provision.

Definitions                  2.            In this Act, unless the context otherwise requires;-

                                         (a)            "Administrator" means the Administrator of the                                                                Government of National Capital Territory of Delhi;

(b)     "Board" means the Delhi Water Board established under sub-section (1) of section 3 and includes any member, officer or employee of the Board to whom the Board may delegate its powers under section 22;

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                        *            i)              Introduced on             30-12-1997

                                    ii)            Passed on                    01-01-1998

                                    iii)            Assented to on             30-03-1998

iv)                 Published in the

Gazette on                        02-04-1998

                                          (c)            "Cantonment area" means the area within the limits                                                                         of Delhi Cantonment as defined by the notifications                                                                  of Central Government under section 3 of                                                                                 Cantonment Act, 1924;

                                          (d)            "Central Ground Water Authority" means the                                                                     Central Ground Water Authority constituted under                                                                section 3(3) of the Environment (Protection) Act,                                                                  1986 (29 of 1986);

                                          (e)            "charges" includes any rates tarif, duty, cess,                                                                 deposits, rentals, surcharge, development charges or                                                        any other charges levied by the Board or payable to ;

                                          (f)            "Delhi" means the National Capital Territory of                                                                   Delhi;

                                          (g)            "Delhi Cantonment Board" means the body                                                                                   corporate having perpetual succession & common                                                                       seal as incorporated under Sections 10 & 11 of the                                                             Cantonment Act, 1924 (Central Act 2 of 1924);

                                          (h)            "Delhi Development Authority" means the Delhi                                                                         Development Authority established under section 3                                                                         of the Delhi Development Authority Act, 1957                                                                (central Act 61 of 1957) and includes any successor                                                                     body thereto;

                                         (i)            "Delhi Electric Supply Undertaking" means the                                                                     undertaking of that name established under the                                                                      provisions of the Delhi Municipal Corporation Act,                                                                  1957 and includes any successor body thereto;

                                          (j)            "departmental charges" means the charges fixed by                                                                    the Board for defraying its establishment and                                                                   overhead costs in respect of any work;

                                          (k)            "development" means the carrying out of building,                                                                    engineering, mining or other operations in, on, over                                                                        or under land or the making of any material change                                                              in any building or land and includes redevelopment;

                                          (I)            "development charges" means charges to defray the                                                                 cost incurred by the Board in initially providing any                                                    service to any premises or group of premises or for                                                                         augmenting such service and includes departmental                                                                 charges;

                                          (m)            "drain" includes a sewer, a house drain, or a drain of                                                         any other description, a tunnel, a culvert, a ditch, a                                                                      channel or any other device for carrying off sewage,                                                            offensive matter, polluted water, waste water, but not                                                  designed to carry rain water or sub-soil water;

                                          (n)            "fittings" includes any pipe, taps, cocks, valves,                                                               ferrules, maters, cisterns, baths and other similar                                                               apparatus used in connection with the supply and use                                                       of water or for the carrying of, collection, treatment                                                                      or disposal of sewage;

                                         (o)            "Government" means the Government of the                                                                National Capital Territory of Delhi;

                                          (p)            "industrial effluent" means effluent which is not                                                                  sewage and includes environmental pollutants in the                                                             form of solid, liquid or gaseous substances present                                                                         in such concentration as may be injurious to the                                                             environment, to human beings, or other living                                                                 creatures, including plants or micro-organisms or to                                                                         property;

                                          (q)            "Legislative Assembly" means the Legislative                                                                    Assembly of the National Capital Territory of Delhi;

                                          (r)            "licensed plumber" means a plumber who has been                                                                       temporarily permitted to operate as licensed                                                                                    plumber in any area of the Board or by any erstwhile                                                     body substituted by the Board and will include a                                                                 licensed plumber who will be licensed by the Board                                                    in accordance with the regulations made in this                                                                  regard;

                                          (s)            "local authority" includes the Municipal                                                                                 Corporation of Delhi, New Delhi Municipal Council,                                                            the Delhi Development Authority, the Delhi                                                                            Cantonment Board, or any successor body to any of                                                             them, and any other statutory authority performing                                                                    municipal functions;

                                          (t)            "main" means a pipe laid by the Board for the                                                                purpose of giving a general supply of water as                                                                   distinct from a supply to individual consumers and                                                             includes any apparatus used in connection with such                                                     a pipe upto the ferrule;

                                          (u)            "Military Engineering Services' means an                                                                                 organisation dedicated to provide infrastructural                                                                support to the Defence Services and other under the                                                                         Ministry of Defence;

                                          (v)            "Municipal Corporation" means the Municipal                                                                     Corporation of Delhi established under section 3 of                                                                     the Delhi Municipal Corporation Act, 1957 (central                                                                         Act 66 of 1957) and includes any successor body or                                                                     bodies thereto;

                                         (w)            "Municipal drain" means any drain under the                                                             control or formerly under the control of the local                                                                 authority;

                                          (x)            "New Delhi Municipal Council" means the New                                                                       Delhi Municipal Council established under the New                                                 Delhi Municipal Act, 1994 (Central Act 44 of 1994)                                                   and includes any successor body or bodies thereto;

                                          (y)            "Occupier" in relation to any premises includes -

                                                      (i)            any person who for the time being is paying                                                                          or is liable to pay to the owner the rent or any                                                                    portion of the rent of the premises in respect                                                                                     of which such rent is paid or is payable;

                                                (ii)            an owner in occupation of, or otherwise using                                                                 such land or building;

                                                (iii)            a rent free tenant of such land or building;

                                                (iv)            a licensee in occupation; and

                                                (v)            any person who is liable to pay to the owner                                                                                 damages for the use and occupation of such                                                                                     land or building;

                                          (z)            "Owner" means a person who for the time being is                                                                         receiving, or is entitled to receive, the rent of any                                                                    land or building whether on his own account or on                                                                    account of himself and other or as an agent, trustee,                                                               guardian or receiver for any other person or who                                                             should so receive the rent or be entitled to receive it                                                                       if the land or building or part thereof were let to a                                                                 tenant and also includes-

                                               

                                                (i)            the Custodian of evacuee Property in respect                                                                         of evacuee property vested in him under the                                                                                     Administration of evacuee Property Act,                                                                           1950 (Central Act 31 of  1950).

                                                (ii)            the Director of Estates in the Central                                                                                                 Government, the Secretary of the Delhi                                                                            Development Authority, constituted under                                                                            the Delhi Development Act, 1957 (Central                                                                                    Act 61 of 1957), the General Manager of a                                                                            railway and the Head of a Government                                                                              department, in regard to properties under                                                                            their respective control;

                                          (aa)            "premises" means any land or building or part of a                                                                   building and includes -

                                                (i)            the garden, grounds and out-houses, If any,                                                                              appertaining to a building or part of a                                                                              building; and

                                                (ii)            any fittings affixed to a building or part of                                                                          building;

                                         (ab)            "prescribed" means prescribed by rules framed by                                                                         the Government under section 108;

                                         (ac)            "railway administration", in relation to -

                                                (i)            A Government Railway, means the General                                                                               Manager of a Zonal Railway; and

                                                (ii)            A non-Government Railway, means the                                                                                person who is the owner or lessee of the                                                                            railway or the person working for the                                                                                     Railway under an agreement;

                                        (ad)            "regulation" means regulation made by the Board                                                                under section 109;

                                        (ae)            "reside" -

                                                (i)            a person shall be deemed to "reside" in any                                                                           dwelling house which or some portion of                                                                                 which he sometimes, whether                                                                                                uninterruptedly or not, uses as a sleeping                                                                                    apartment; and

                                                (ii)            a person shall not be deemed to cease to                                                                                    "reside" in such dwelling house merely                                                                            because he is absent from it or has elsewhere                                                                     another dwelling house in which  he resides,                                                                         if there is the liberty of returning to it any                                                                               time and no abdonment of the intention of                                                                         returning to it;

                                        (af)            "rule" means a rule made by the Government under                                                                this Act by notification in the official Gazette;

                                        (ag)            "sewage" means night-soil and other contents of                                                                    water closets, latrines, privies, cess pools or drains,                                                                         and waste water or other normal effluent from                                                                 shafts, kitchens, bathrooms, stables, cattle sheds and                                                         other like places but excludes cowdung;

                                        (ah)            "sewer" means any device for carrying of sewage;

                                        (ai)            "sewerage" means a system of sewers for collection,                                                         treatment or disposal of sewage and includes                                                                        sewerage work;

                                        (aj)            "sewerage work" means any sewer channer, duct,                                                                 collection, treatment and disposal unit, pumping                                                                station, engine, mobile collecting unit and other                                                                      machinery and any adjacent land not being private                                                              property and any land, building or other thing for                                                               the collection or treatment or disposal of sewage;

                                        (ak)            "street" means any way, road, lane, square, court,                                                               alley, passage, whether a thoroughfare or not and                                                                         whether built upon or not, over which the public                                                                      have a right of way and also the roadway or footway                                                            over any bridge or causeway;

                                        (al)            "telegraph authority" means the authority as defined                                                             under section 3 (6) of the Indian Telegraph Act, 1885                                                    (13 of 1885). 

                                        (am)            "telegraph line" means a wire or wires for the                                                              purpose of a telegraph as defined in the Indian                                                                     Telegraph Act, 1885 (13 of 1885).

                                        (an)            "trunk main' means a main constructed for the                                                                    purpose of conveying water from a source of supply                                                  to a reservoir or from a reservoir to another                                                                                 reservoir, or for the purpose of conveying water, in                                                                       bulk from one part of the limits of supply to another                                                             part of those limits, or for the purpose of giving or                                                                   taking a supply of water in bulk;

                                        (ao)            "water works" means any source of water supply like                                                       a stream, lake, spring, river, or canal, well, reservoir,                                                          cistern and tank, dug well, bore well, dug cum bore                                                               well, tubewell, ranny well, filter points and                                                                                 infiltration galleries, any channer, duct, whether                                                                        covered or open, desalination plants, treatment units,                                                             sluice or supply main, culvert, bridge, engine, water                                                    tank, hydrant, stand pipe or post, conduit and                                                                   machinery and any adjacent land not being private                                                              property and any land, building or other thing for                                                               supplying water or for protecting a source of water                                                                         supply and pipe or for treatment of water.

CHAPTER  II

CONSTITUTION OF DELHI WATER BOARD

Constituiton of         3.  (1)            The Government shall, as soon as may be after the

the Board                                issue of the notification under sub-section (3) of                                                                section 1, constitute the Delhi Water Board by                                                                      notification in the official gazette.

                                         (2)            The Board shall consist of :

                                                (i)            A Chairperson who shall be the Minister                                                                              Incharge of the Subject matter of the                                                                                         Government and a Vice Chairperson to be                                                                                nominated by Speaker from amongst                                                                            members as per Clause 2 (iii).

                                                (ii)            A Chief Executive Officer to be nominated by                                                                the Government who shall be an officer                                                                           drawing pay in the scale not less than that of                                                               a Joint Secretary to the Government of India.

                                                (iii)            Three members of the Legislative Assembly                                                                                 of the National Capital Territory of Delhi to                                                                                    be nominated by the Speaker.

                                                (iv)            Two members of the Municipal Corporation                                                                              of Delhi to be nominated by the Mayor.

                                                (v)            The Commissioner of the Municipal                                                                                             Corporation of Delhi, ex-officio.

                                                (vi)            The Chairperson of the New Delhi Municipal                                                                     Council, ex-officio.

(vii)            A member (Water Supply) to be nominated                                                                    rawing pay not less than that of a Joint                                                             Secretary to Government of India, having                                                               specialised knowledge and experience in the                                                        matters relating to water supply.

                                                (viii)            A Member (Drainage) to be nominated by                                                                                Government who shall be an engineer,                                                                                     drawing pay in the scale not less than that of                                                               a Joint Secretary to the Government of India,                                                                having specialised knowledge and experience                                                                    in the matters relating to drainage.

                                                (ix)            A Member (Finance)  to be nominated by                                                                            Government drawing pay in the scale not less                                                                         than that of a Joint Secretary to the                                                                                                 Government of India,             having specialised                                                                                knowledge and practical experience of                                                                            accounting and financial matters.

                                                (x)            A Member (Administration)  to be nominated                                                                     by Government  drawing pay in the scale not                                                                 less than that of a Joint Secretary to the                                                                            Government of India,             having specialised                                                                                knowledge and practical experience of                                                                            personnel and administrative matters.

                                                (xi)            Secretary Incharge of the Department of the                                                                            Government dealing with the Board, ex-                                                                               officio.

                                                (xii)            A representative of the Ministry of Urban                                                                                   Affairs & Employment, Government of India                                                                 who shall not be below the rank of Joint                                                                                     Secretary to the Government of India, to be                                                                               nominated by the Central Government.

                                                (xiii)            One representative of the Delhi Cantonment                                                                              Board, preferably an elected representative                                                                           of the Delhi Cantonment Board, to be                                                                             nominated by its President.

                                                (xiv)            A representative of the Central Ground                                                                                     Water Authority who shall not be below the                                                                                 rank of a Chief Engineer, to be nominated by                                                                the Central Government.

                                         (3)            Members nominated under clause (ii), (vii), (viii), (ix)                                                       and (x) shall be entitled to receive from the funds of                                                       the Board such salaries and allowances, and shall be                                                             governed by such conditions of service, as may be                                                                    prescribed.

                                         (4)            Except in the case of ex-officio members and                                                                members nominated under clauses (iii), (iv) & (xii) of                                                         sub-section (2), the members of the Board shall hold                                                      office at the pleasure of the Government.

                                          (5)            The members of the Board nominated under clauses                                                    (iii), (iv), and (xiii) of sub-section (2) shall not hold                                                                office for a continuous period for more than two                                                                       years and shall cease to hold office whenever they                                                             cease to be members of the Legislative Assembly of                                                     the National Capital Territory of Delhi or members                                                                      of the Municipal Corporation of Delhi or of the Delhi                                                    Cantonment Board, as the case may be.

                                        (6)            No decision taken by the Board or under the                                                                                  authority of the Board shall be called into question                                                                 on the ground only of the existence of any vacancy                                                                  among the members of the Board or of any defect or                                                    infirmity in the constitution of the Board.

Temporary absence            4.  (1)            In the absence of the Chairperson, the Vice-

of  Members                           Chairperson and in the absence of Chairperson &                                                             Vice-Chairperson, the Chair Executive Officer shall                                                      be competent to carry out the duties and functions of                                                       the Chairperson.

                                          (2)            If the Chief Executive Officer of the Board is by                                                                   reason of illness or otherwise rendered temporarily                                                                   incapable of carrying out his duties, or is granted                                                                 leave of absence by the Government, or is otherwise                                                      unable to attend to his duties, in circumstances                                                               except the cessation of his membership, the                                                                                Government may appoint another person to act for                                                                    him as the Chief Executive Officer to carry out his                                                              duties and functions by or under this Act. Such                                                                     person shall vacate office on the date when the Chief                                                    Executive Officer resumes his duties.

Non participation of         5.  (1)            If the Board has entered into or is considering

member if he holds               entering into any contract or agreement with any

interest in any firm, etc.            firm or company in which a member holds any share                                                          or interest, he shall disclose the fact and nature of                                                                such interest and he shall not be entitled to                                                                                 participate in any decision of the Board relating to                                                                     such contract or agreement.

                                         (2)            Every disclosure referred to in sub-section (1) shall                                                                  forthwith be recorded in the minutes and                                                                               communicated to the Government, and the                                                                                     Government may thereupon give such direction as it                                                      may deem proper.

Incorporation of         6.  (1)            The Board shall be a body corporate having

the Board                                 perpetual succession and a common seal and the                                                                  power to acquire and to hold property, both movable                                                           and immovable, and may sue and be sued.

                                         (2)            All orders and decisions of the Board shall be                                                             authenticated in such manner as may be provided in                                                 the regulations.

Appointment of         7.            The Board may appoint a Secretary and all such

Staff                                        officers as may be required to enable the Board to                                                                       carry out its functions under this Act.

                                                Provided that the Government may prescribe that                                                                   appointment to certain posts shall be subject to its                                                                 approval.

Water consulative             8.  (1)            The Government may constitute a Water

Council                                    Consulative Council.

                                         (2)            The functions of the Water Consulative Council shall                                                     be -

                                                (i)            to advice the Board on policy matters and                                                                               formulation of annual and five year plans;

                                                (ii)            to give expert advice on administrative,                                                                           financial and technical matters;

                                                (iii)            to advice the Board on matters pertaining to                                                                              the interests of consumers and issues                                                                                       affecting the environment;

                                                (iv)            to advice the Board on any other matter                                                                              regarding which the Board seeks its advice.

                                        (3)            The Chairperson of the Board shall be the                                                                           Chairperson of the Water Consultative Council and                                                                  its members shall be as follows:

                                                (i)            All members of the Board, ex-officio;

                                                (ii)            Two members of the Legislative Assembly of                                                                 the National Capital Territory of Delhi to be                                                                                nominated by the Mayor;

                                                (iii)            One expert in environmental and ecological                                                                           matters to be nominated by the Government;

                                                (iv)            One expert in environmental and ecological                                                                           matters to be nominated by the Government;

                                                (v)            Two experts in water management to be                                                                                nominated by the Government;

                                                (vi)            Two persons representing consumer interests                                                                        to be nominated by the Government;

                                                (vii)            One Member representing the employees to                                                                            be nominated by the Government;

                                                (viii)            One Member from the New Delhi Municipal                                                                     Council out of the non-official members.

CHAPTER  III

POWER AND FUNCTIONS OF THE BOARD

Functions of                9.  (1)            Without prejudice to any other provisions of this

the Board                                Act, the Board may perform the following functions:

                                         (a)            Treat, supply and distribute water for household                                                                cunsumption or other purposes to those parts of                                                                Delhi where there are houses, whether through pipes                                                    or by other means:

                                                Provided that this clause shall not be construed to                                                                         require the Board to do anything which is not in the                                                                   opinion of the Board practicable at a reasonable cost,                                                     or to provide water supply to any premises which                                                                         have been constructed in contravention of any law or                                                    in which adequate arrangement for internal water                                                                supply, including internal storage, as may be                                                                     required by the Board, does not exist;

                                         (b)            Plan for, regulate and manage the exploitation of                                                               ground water in Delhi in consultation with Central                                                                  Ground Water Authority and also give advice in this                                                    regard to the New Delhi Municipal Council, the                                                                  Delhi Cantonment Board or any other local                                                                                authority:

                                                Provided that the Board shall not licence and levy                                                                         user charges for exploitation of ground water in any                                                       area for the time being falling within the jurisdiction                                                        of the New Delhi Municipal Council, the Delhi                                                                Cantonment Board or any other local authority,                                                                      except with the prior approval of the Central                                                                         Government;

                                          (c)            Promote measures for conservation, recycling and                                                                reuse of water;

                                   

                                         (d)            If so directed by the Government or the Central                                                                    Government, take over and carry out any functions                                                                 relating to the management and regulation of                                                                     sewerage and ground water or the drains of any                                                                 area, hitherto being carried out by the Government,                                                                 the Delhi Development Authority or any other                                                                      agency:

                                                Provided that the Board shall, as far as may be, take                                                      over the management of all drains fed wholly or in                                                                   part by drains under the management of the Board;

                                         (e)            Collect, treat and dispose of sewage from any part of                                                        Delhi and carry out works connected with sewerage,                                                         sewage treatment and sewage disposal, including the                                                      planning, design, construction, operation and                                                               maintenance of works relating thereto;

                                                Provided that, unless otherwise directed by the                                                             Central Government, the Board shall collect sewage                                                 only in bulk from the areas falling within the                                                                      jurisdiction of New Delhi Municipal Council and the                                                             Delhi Cantonment Board, Military Engineering                                                                   Service;

                                         

                                           (f)            Take up or promote any other measures necessary                                                                     for or ancillary to the functions of the Board laid                                                                    down under this Act, including negotiatiions with                                                                  other Boards or similiar authorities, or the Central                                                                    or any State Government, and entering into                                                                               agreements with them, or the formulation and                                                                         implementation of schemes, or research and                                                                             development works;

                                           (g)            Make provision for unfiltered water supply.

                                       (2)            The Board may, with the prior approval of the                                                                         Government, entrust any of the tasks and functions                                                                referred to in this section to a local body, limited                                                              company, registered society, research institute or                                                                     Government Undertaking, including provision for                                                                 private investment in any works thereof including                                                                       ownership of the facility, on such terms and                                                                                 conditions as may be approved by the Board.

Water supplied            10.  (1)            No person shall, without written permission of the

for domestic purpose                       Board, use or allow use of water supplied for

not to be used for non            domestic purpose for any purposes, other than

domestic purposes                     domestic purposes, except to extinguish a fire.

                                           (2)            No person shall, willfully pollute water in or obtained                                                           from any well, tank, water works or other source of                                                                         supply being water which is or is likely to be used for                                                            domestic purpose or for the preparation of food or                                                                         drink for human consumption, so as to be prejudicial                                                         to health.

Supply of water for            11.            The supply of water for domestic purpose shall not domestic purposes not             be deemed to include supply thereof -

to include any supplies          

for specified purposes      (a)        for animals or for washing vehicles, where such                                                                 animals or vehicles are kept for sale or hire;

                                           (b)            for any trade, manufacture or business;

                                           (c)            for fountains, swimming, baths or any ornamental or                                                   mechanical purposes;

                                           (d)            for gardens or for purposes of irrigation or for                                                             watering streets;

                                           (e)            for any construction work of any kind.

Power to supply             12.            The Board may, in its discretion and subject to

water for non-domestic         sufficient availability of water, supply water to any purposes                                 person or organisation including industrial                                                                                   establishments for non-domestic purpose or other                                                                public purposes, on such terms and conditions,                                                                    including payment of such charges, as may be                                                                     specified by regulations:

                                                Provided that the Board shall allow all persons to                                                                    take water for extinguishing fires only from any pipe                                                           on which a hydrant is fixed, without any payment.

Power to require            13. (1)            It shall not be lawful to construct or occupy any

water supply to be taken            premises without adequate arrangements for water

and power not to allow             supply in accordance with such regulations as may occupation of a new               be made in this behalf.

premises without

arrangement for water    (2)            If it appears to the Board that any premises in Delhi

supply                                     are without supply of water for domestic purposes                                                                      available for the persons usually occupying or                                                                 employed in such premises, is inadequate or                                                                            objectionable  for reasons of health and sanitation,                                                                     the Board may, by notice in writing require the                                                                    owner of the premises or the person primarily liable                                                 for the payment of property taxes in respect of them:

                                                (a)            to take a connection adequate for the persons                                                       occupying or employed in the premises, or to                                                                 take such additional or enlarged connection                                                                                or connections from the water works;

                                                (b)            to provide supply pipes and water fittings,                                                                          install and work a pump and do all such                                                                                     works and take all such measures as may, in                                                                                 the opinion of the Board, be necessary for the                                                                    above purposes.

                                           (3)            The Board may in the notice issued under sub-                                                                 section (2) specify -

                                                (a)            the size, material and quality of the pipes and                                                                      water fittings to be provided;

                                                (b)            the position of the pipes and water fittings to                                                                       be provided and the means of access for the                                                                           inspection thereof;

                                                (c)            the type of pump that should be installed and                                                                  the hours during which it should be kept                                                                                     working;

                                                (d)            the period within which any or all the works                                                                                 specified in the notice should be carried out;

                                                (e)            any other requirement which the Board may                                                                               deem necessary.

Power to lay mains,             14.  (1)            The Board may lay water mains, sewers, or service

sewers, pipes or drains            pipes, or drains of any type in any street or, with the                                                        consent of the owner and occupier of land not                                                                        forming part of the street, in, over or on any such                                                             land and may from time to time inspect, repair, alter                                                      or renew such main, pipe, sewer or drain wherever                                                                      situated;

                                                Provided that where a consent required for the                                                                         purpose of this sub-section is withheld, the Board                                                               may, after giving the owner or occupier a written                                                              notice of its intention to do so, lay the main pipe,                                                               sewer or drain in, over or on that land even without                                                                 such consent.

                                          (2)            Where the Board, in exercise of its powers under this                                                       section, lays or inspects, repairs, alters or renews a                                                                  water main, service pipe, sewer or drain, it shall pay                                                       compensation to every person interested in such land                                                          for any damage or injury done to such land by                                                                 reasons thereof.

                                         (3)            The compensation payable under sub-section (2)                                                                         shall be such as may be fixed by the Board in                                                                       accordance with such procedure as may be                                                                                     prescribed and after considering any claims made by                                                             any person interested in such land.

Power to require             15.  (1)            The Board may require any person, who desires the

water supply to be taken            supply of water for domestic or any other purpose, to

and to require maintenance            comply with such requirements as may be specified

of service pipe                 in requirements made in this behalf including the                                                                    provisions of any supply pipes or any tanks, pumps                                                              or other pipes or fittings, as may be required by the                                                                         Board, or deposit of the cost of so doing, and the                                                               payment of any amount required by way of                                                                          development charges.

                                         (2)            After obtaining the sanction of water connection                                                                    from the Board the delivery pipe shall be got laid by                                                        consumer through a licenced plumber at his own cost                                                          from the main to consumer's premises including                                                                       ferrule.

                                         (3)            It shall be the duty of the consumer to maintain,                                                                       repair and replace, if required, such delivery pipe at                                                                         his own cost.

                                          (4)            All service pipes laid for a period of 15 years or more                                                    shall be got inspected by the consumer, at his own                                                                         cost, through a licenced plumber. If the service pipes                                                     are found rusted/leaking, and this is likely to result                                                                        incontamination of water, the work of                                                                                 repair/replacement shall be got executed by the                                                                         consumer, at his own cost, through a licenced                                                                        plumber.

                                        (5)            It shall be the responsibility of the Developing                                                             Agency carrying out, any construction, including                                                                       multi-storeyed construction or additions to existing                                                                         construction, to ensure provision of water supply                                                                 through storage tanks, either underground or                                                                         overhead, and booster pumping stations. The                                                                 construction shall be the responsibility of the                                                                    Developing Agency and the maintenance and                                                                   operation of such premises. The Board shall be                                                             responsible for giving water in the mains feeding the                                                        service pipe.  The construction arrangements shall be                                                             done with the prior permission of the Board and on                                                                    such terms & conditions as shall be determined by                                                               the Board.

Provision  of fire      16.              The Board shall, on payment by the agency

hydrants                                  responsible for fire services, fix hydrants on water                                                                mains (other than trunk mains) at such places as                                                               may be convenient for supply of water for                                                                                extinguishing any fire which may break out and shall                                                      keep these in order:

                                                Provided that the Board shall allow water to be                                                                    taken for extinguishing fire from any pipe on which a                                                             hydrants is fixed, by the agency responsible for fire                                                                   services, without any payment.

Powers of Boards to            17.  (1)            The Board may provide water meters to measure the provide meters             consumption of water by any person using water                                                                   supply by the Board and, until the contrary is                                                                    proved, it shall be presumed that the quantity of                                                               water shown by the meter has been consumed:

                                                Provided that the Board may in its discretion permit                                                   a consumer to use his own water meter.

                                          (2)            The use, installation fees and rent to be paid for such                                                     use, maintenance and testing of meters shall be in                                                                      accordance with regulations framed under this Act.

Power to cut off        18.            The Board may, subject to regulations made in this

or turn off                               behalf, cut off or turn off water supply to any

water supply                           premises or part thereof and the expense of cutting                                                              or turning off the water supply shall be paid by the                                                                    occupier of the premises.

Prohibition of waste   19. (1)            No person shall willfully or negligently cause or suffer

or misuse of water or            any water fittings to be so constructed or so adopted, installation of                          or to remain out of order in such a manner, that the

Booster pumps             water suppled to him by the Board is, or is likely to                                                                 be wasted, misused or undly consumed or                                                                             contamined, or that foul air or any impure matter is                                                                         or is likely to be returned to any pipe belonging to, or                                                    connecting with a pipe belonging to the Board.

                                         (2)            The Board may without prejudice to its right to                                                              proceed against such person under any other                                                                      provision of law, require any person infiringing the                                                                 provisions of sub-section (1), to carry out any                                                                necessary repairs or alternations and, if he fails to do                                                    so within forty eight hours, may carry out the work                                                                       and recover the cost incurred in so doing from such                                                                 person.

                                        (3)            No person shall install a booster pump or any other                                                                appliance without the permission of the Board on                                                                any water main or service pipe or shall pump water                                                                supplied by the Board otherwise than in accordance                                                               with such conditions as may be specified by                                                                              regulations made in this behalf.

Power to enter   20.  (1)            Any officer, authorised in writing by the Board may, premises to detect waste            between sunrise and sunset, enter any premises using

or misuse of water and to            water supplied by the Board in order to check if

restrict use of water from            there is any misuse of water and no person shall

polluted source of supply refuse entry to such officer or obstruction.

                                            (2)If the Board is of the opinion that the water of any                                                               well, tank,, or other source of supply, being water                                                                which is likely to be used for domestic purpose or for                                                 the preparation of food for human consumption, is                                                                         or is likely to be so polluted as to be prejudicial to                                                                     health, the Board may, after giving the owner or                                                                      occupier of the premises a reasonable opportunity of                                                   being heard, by order, direct that the source of                                                                     supply be permanently or temporarily cut off or may                                                   impose restrictions upon the use of such water.

                                        (3)            No person shall construct any latrine or cesspool                                                                       within ten meters of any well, tank, water pipe or in                                                                         any position where such well, tank or pipe is likely to                                                         be injured or the water therein polluted.

                                         (4)            No person shall sink any well, tubewell or hand                                                                 pump except in accordance with such conditions as                                                                 may be laid down by regulations in this behalf                                                                     having regard especially to the proximy of any sewer                                                   or storm water drain or of any polluted water and                                                                   the Board may further require, in accordance with                                                                  the regulations made in this behalf, that its                                                                           permission should be obtained.

Power to require            21.  (1)            Unless otherwise permitted by Board, every premises

every premises to                 supplied with water shall have a separate water have separate water connection            connection.

and service pipe                

                                          (2)            If, in respect of any premises already supplied with                                                                water but not having a separate service pipe, the                                                                    Board gives notice to the owner of the premises                                                                 requiring him to provide such a pipe, the owner                                                                         shall, within three months, lay the said pipe so, give                                                      the connection to the said pipe from its own supply                                                              line.

                                          (3)            If an owner on whom a notice has been served under                                                     sub-section (2) fails to comply therewith the Board                                                               may itself execute the said work and recover the cost                                                      incurred.

Power of the Board to22.            The Board may be order direct that any power

delegate its power to                      conferred or duty imposed on it under this Act shall an officer of the Board               in such circumstances and under such conditions, if                                                                 any, as may be specified in the order, be exercised                                                                      and performed also by any officer of the Board, as                                                                     specified in the order.

Power to restrict or            23.            When Delhi or any part thereof is visited or

prohibited use of water            threatened by an out-break of disease and the Board                                                   considers it necessary to do so, the Board may -

                                                (a)            by public notice, restrict in any  manner or                                                                                 prohibit for any period, as may be specified                                                                                   in the notice, the sale of water for human                                                                          consumption as specified in the notice;

                                                (b)            without notice and at any time inspect and                                                                               disinfect any well, tank, public hydrant or                                                                                 other place from which water is or is likely to                                                                 be taken for the purpose of drinking.

Power to control             24.            If the Board is of the opinion that water in any well,

use of water from wells,            tank or other place, is likely if used for drinking to

tanks, public hydrants etc.            endanger or cause spread of any diseases, the Board                                                   may -

                                                (a)            require the owner or person having control of                                                                      such well, tank, hydrant or place to take such                                                                 steps as the Board may consider necessary to                                                                 prevent the public from having access to or                                                                             use of such water;

                                                (b)            take such other steps as the Board may                                                                               consider expedient to prevent the out-break                                                                           of such diseases.

Power of owner of             25.  (1)            If it appears to the Board that the most convenient premises to place pipes                              means of supply water to and draining of any

and drains through land            premises is by means of a pipe or drain over, under, belonging to other persons            along or across the immovable property of another                                                                         person, the Board may, by order in writing,                                                                                     authorise the owner of such premises to place or                                                                    carry such pipe or drain over, under, along or across                                                  such property:

                                   

                                                Provided that before making any such order, the                                                             Board shall, in accordance with such regulations as                                                                may be made in this behalf, give to the owner of the                                                        property affected a reasonable opportunity to show                                                                cause why the order should not be made:

                                                Provided further that the owner of the premises shall                                                      not acquire any right other than a right of use in the                                                                    property where any such pipe or drain is placed.

                                            (2)After an order under sub-section (1) has been made,                                                             the owner of the premises may, after giving                                                                                reasonable notice of his intention to do so, enter upon                                                   the property referred to in such order to carry out                                                                       the work of placing the pipe or drain or for the                                                             purpose of repairing it.

                                          (3)            The owner of the premises shall cause as litle damage                                                            as possible to the said property, fill in, reinstate and                                                                   make good at his own cost any ground broken up or                                                    removed by him and shall complete the work with                                                               the least possible delay and shall pay compensation                                                               to the owner of the property or other persons                                                                affected.

                                          (4)            Of on the application of the owner of the property, it                                                 is necessary in the opinion of the Board to do so, in                                                                      order to allow for the construction or safe enjoyment                                                 of any building, the Board may by notice in writing                                                                         require the owner of the premises to relocate or                                                                    divert any pipe or drain laid under the provision of                                                                         this section at the cost of the owner of such property,                                                          which shall be fixed by the Board.

                                           (5)            In case of dispute between the owner of the premises                                                           and the owner of the property, respectively referred                                                                        to in this section, or between the owner of the                                                                 premises and any other person, either may refer the                                                                matter to the Board whose decision, after giving due                                                             opportunity to the parties, shall be final.

Power to execute            26.            When, under the provisions of this Act, any person is

works                                      required or is liable to execute any work the Board                                                                         may cause such work to be executed after giving such                                                        person an opportunity of executing it, within such                                                                    period as the Board may fix for the purpose, and the                                                        Board shall recover the cost incurred in the                                                                           execution of such work, from the said person, in                                                             accordance with such regulations as may be made in                                                             this regard.

Power to erect            27.            For the purpose of ventilating any drain or cesspool, ventilating shaft                whether vested in the Board or not, the Board may in                                                          accordance with regulations made in this behalf,                                                              erect upon any premises or affix to the outside of any                                                   building any such shaft or pipe as may appear                                                              necessary.

Power to examine            28.            Where it appears necessary to do so, private drains

private drains and                  and cess pools having regard to public health and

cess pools                               sanitation, the Board may examine the condition of                                                                         any private drain or cesspool, by means of such tests                                                     as the Board may deem fit, or take such measures in                                                       respect of such drain or cess pool as the Board may                                                                   deem necessary:

                                                Provided that the Board shall, as soon as possible                                                                        thereafter, reinstate any ground or make good any                                                                      damage done.

DISPOSAL OF SEWAGE

Specifying of places  29.  (1)            The Board may cause any or all its draining to empty

for the emptying of                 into, and all sewage to be disposed of at such place or drains and disposal of             places as it considers suitable, subject to the

sewage                                                provisions of the Environment (Protection) Act,                                                                  1986:

                                                Provided that no sewage shall be discharged into any                                                       water course until it has been so treated  as not to                                                                     effect prejudicilally the purity and quality of the                                                                 water into which it is discharged.

                                           (2)            Notwithstanding anything contained in sub-section                                                                   (1) the Board may permit disposal of sewerage for                                                                         the time being in such place or places and in such                                                                   manner as existed at the time of commencement of                                                                     act.

                                          (3)            No place which has not been used for any of the                                                                purposes specified in sub-section  (1) before the                                                                     commencement of this Act shall be used therefor                                                                without the approval of the Board.

Rights of user of         30.  (1)            The Board may place and maintain aquaducts,

property for aquaducts             conduits and mains of pipes or drains over, under,

mains, drains etc.                  along or across any immovable property without                                                                         acquiring the same, and may at any time for the                                                              purpose of examining, repairing, altering or                                                                                 removing any such facility, enter on any property                                                                 over, under, along or across which such facility has                                                                         been placed:

                                                Provided that the Board shall not acquire any right                                                                  other than the right of user in the property where                                                                         such convenierces have been placed.

(2)            The powers conferred by sub-section (1) shall not be                                     exercisable in respect of any property vested in the                                                 Union or under the control or management of the                                                 Central Government or Railway administration or                                                 vested in any local authority except with the specific                                     permission of the said body in accordance with any                                                 by-laws made in this behalf:

                                                Provided that the Board may without such                                                                             permission repair, renew or amend any existing                                                                         works if it is urgently required to maintain                                                                                    uninterrupted supply of water, drainage or disposal                                                                    of sewage or if delay would be dangerous to health,                                                              human life or property.

                                          (3)            In exercise of the power conferred by this section, the                                                             Board shall cause as little damage and inconvenience                                                   as possible and shall compensate for any damage or                                                             inconvenience so caused, as determined by the                                                                    Board.

Drainage and Sewerage

Public drains               31.  (1)            All drains which are municipal drains under the

to vest in the Board              control of the Delhi Water Supply & Sewage                                                                    Disposal Undertaking constituted under the Delhi                                                                         Municipal Corporation Act, 1957 existing at the                                                                commencement of this Act, together with all                                                              ventilations, shafts, pipes and all appliances and                                                             fittings pertaining to such drains, and the sub soil                                                                         apartment thereto, shall vest in the Board.

                                          (2)            The Board may construct as many new drains as it                                                                    may, from time to time, consider necessary, and all                                                                     such drains shall vest in the Board.

Permission to             32.            Subject to such conditions as may be laid down by

connect private drain            regulations made in this behalf, and to payment of

with public drain                any consequential expenditure incurred by the                                                             Board, as assessed by the Board, the Board may                                                                   allow the connection of any private drain to any                                                                  public drain under its control;

                                                Provided that nothing in this sub-section shall entitle                                                        any person -

                                                (a)            to discharge any industrial effluent into any                                                                                     public drain except in accordance with                                                                              regulations made in this behalf, which may                                                                              include provision for treatment of such                                                                             effluent before its discharge into such drain;                                                                                or

                                                (b)            to discharge into such drain any substance                                                                                 the discharge of which is prohibited under                                                                            any law; or

                                                (c)            to discharge foul water into a drain provided                                                             for surface water or surface water into a                                                                              sewer, unless expressly permitted by the                                                                                Board as a purely temporary measure.

Drainage of                33.  (1)            Where any premises are, in the opinion of the Board, undrained premises                     without sufficient means of drainage, the Board may,                                                      by written notice, require the owner of such                                                                           premises-

                                                (a)            to provide and set up all such appliances and                                                             fittings as may appear to the Board to be                                                                                necessary for the purposes of gathering and                                                                            receiving polluting and other obnoxious                                                                                 matter and conveying it from the premises;

                                                (b)            to provide and set up all such appliances and                                                             fittings as may appear to the Board to be                                                                                necessary to prevent waste water from being                                                                    discharged into the street.

                                         (2)            Where a public drain or any place approved by the                                                                    Board for the discharge of filth and other polluted                                                                        and obnoxious matter is situated at a distance not                                                                  exceeding 30 mts. from any part of the premises, the                                                    Board may, by written notice, require the owner of                                                                 the said premises -

                                                (a)            to make a drain emptying into such public                                                                               drain or place;

                                                (b)            to remove, cover, augment, replace or                                                                                 remodel any existing drain emptying into                                                                               such public drain or place, or other appliance                                                                      or thing used or intended to be used for                                                                                    drainage in relation to such existing drain, if                                                                                     such existing drain or appliance or thing is                                                                          inadequate, insufficient, faulty or injurious to                                                                    health.

                                        (3)            Where any premises not provided for in sub-section                                                              (2) are, in the opinion of the Board, without sufficient                                                           means of drainage, the Board may, by written notice,                                                   require the owner of the premises -

                                                (a)            to construct a drain upto the point to be                                                                                prescribed in such notice, which is not more                                                                                   than 30 mtrs. form any part of the premises;                                                                                  or

                                                (b)            to construct a closed cesspool or soakage pit                                                                           and drain or drains emptying into such                                                                             cesspool or soakage pit.

                                         (4)            The provisions of this section shall not apply to areas                                                    falling within the jurisdiction of the New Delhi                                                             Municipal Council or the Delhi Cantonment Board,                                                              Military Engineering Services.

New Premises                        34.  (1)            It shall not be lawful to construct or occupy any

not to be erected/                       premises without adequate provision for drainage in occupied without                        accordance with such regulations as may be made in drainage                                  this behalf.

                                          (2)            The Board may, if it appears expedient to do so,                                                                    provide for any group or block of premises, to be                                                                         drained I combination rather than separately.

Work to be done by            35.  (1)            No person other than a licensed plumber shall

licensed Plumber                      execute any work connected with water supply and                                                                   sanitation described in this Act and no person shall                                                                  permit any such work to be executed except by a                                                                   licensed plumber:

                                                Provided that if, in the opinion of the Board, the                                                                    work is of a trivial nature, it may grant permission                                                                    for the execution of such work by a person other                                                                 than a licensed plumber.

                                         (2)            The Board may make regulations for the guidance of                                                             licensed plumbers and a copy of all such regulations                                                        shall be attached to every licence granted to a                                                                  plumber.

                                         (3)            The Board shall make regulations for -

                                                     (a)            the exercise of adequate control on all                                                                             licensed plumbers;

                                                (b)            the inspection of all works carried out by                                                                           licensed plumbers; and

                                                (c)            the hearing and disposal of complaints made                                                                by the owners or occupiers of premises with                                                                            regard to the quality of work done, material                                                                                    used, delay in execution of work, or the                                                                             charges made, by a licensed plumber.

                                        (4)            If any licensed plumber contracenes any of the                                                                     provisions of this section or of any regulations or                                                                     executes carelessly or negligently any work or makes                                                             use of bad material, appliances or fittings, the Board                                                   may suspend or cancel his licence, whether he is                                                                prosecuted or not.

                                        (5)            Every person who employs a licensed plumber to                                                                    execute any work, shall when so required, furnish to                                                          the Board the name of such plumber.

                                         (6)            When any work is executed except in accordance                                                                   with the provisions of sub-section (1), such work                                                                    shall be liable to be dismantled at the discretion of                                                                         the Board without prejudice to the right of the Board                                                   to prosecute under this Act the person at whose                                                              instance such work has been executed.

CHAPTER - IV

Special provisions relating to New Delhi Municipal Council and Delhi Cantonment Board, Military Engineering Services

Bulk water supply  36.            The Board shall be bound to supply to the New Delhi to New Delhi Municipal                     Municipal Council and Delhi Cantonment Board,

Council and Delhi                Military Engineering Services, at the place or places Cantonment Board,              at which immediately before the commencement of Military Engineering                   this Act, the Delhi Water Supply & Sewage Disposal Services                                   Undertaking constituted under the Delhi Municipal                                                                     Corporation Act, 1957, used to supply to that                                                                Council or that Military Engineering Services, or at                                                             such place or places as may be agreed upon, water in                                                            bulk up to the quantity demanded by the said                                                                         Council or Delhi Cantonment Board, Military                                                                         Engineering Services, subject to the availability of                                                                 supply as determined by the Board:

                                                Provided that the quantity of water supplied to the                                                                New Delhi Muncipal Council and the Cantonment                                                                  area, shall not, except with the previous permission                                                                    of the Central Government, be less than the quantity                                                            supplied immediately before the commencement of                                                                     this Act.

New Delhi Municipal            37.  (1)            The New Delhi Municipal Council and the Delhi

Council, Delhi Cantonment            Cantonment Board, Military Engineering Services Board, Military Engineering                   shall pay the actual cost of water supplied to them at services to pay actual cost of  the rate calculated in the manner given herein.

after supplied                           

                                          (2)            the final issue rate shall be calculated for each year,                                                               after the accounts of the year have been closed, by                                                                         totaling the total amount of expenditure incurred by                                                                   the Board during the year divided by the number of                                                                     thousand litres of water supplied by the Board,                                                              during that year, to itself and to the New Delhi                                                                    Municipal Council and to the Delhi Cantonment                                                                  Board, Military Engineering Services.

                                        (3)            For the purpose of sub-section (2), the Board shall                                                                   take into account such items of expenditure as may                                                                  be prescribed.

Provisional                    38. (1)            Pending calculation of final issue rate for any year, collecting rate                           payments of water supplied during that year to the                                                             New Delhi Municipal Council or the Delhi                                                                            Cantonment Board, Military Engineering Services                                                                       shall be made provisionally at an estimated rate                                                                  (hereinafter called "collecting rate").

                                         (2)            The collecting rate shall be calculated at the time of                                                                    framing of the budget estimates for the year by                                                                   dividing the sum of the amount of the estimated                                                                      expenditure of the Board, in that year and of an                                                               addition of five percent of that amount, by the                                                               number of thousands of litres of water, estimated as                                                                  likely to be supplied during that year.

                                         (3)            The decision of the Board, regarding the supply of                                                                      water estimated for the purposes of ascertaining the                                                                         collecting rate, shall be final.

                                         (4)            The New Delhi Municipal Council and Delhi                                                                Cantonment Board, Military Engineering Services                                                                       shall pay, on demand, after the close of each quarter                                                     of each year the cost of the water supplied to them in                                                             that quarter, calculated at the collecting rate.

                                          (5)            The Board may, with the consent of the New Delhi                                                                    Municipal Council or the Delhi Cantonment Board,                                                              Military Engineering Services and in accordance                                                                   with any order issued by the Government, arrange                                                                         for advance payment by each such authority of the                                                             cost of such quantities of water as are likely to be                                                                    supplied to each of them, in each quarter.

Final Settlement            39.            If the final issue rate for any year differs from the

of Accounts                              collecting rte determined for that year, the difference                                                         shall be recovered or adjusted, as the case may be,                                                                with the billing of New Delhi Municipal Council or                                                                    with the Delhi Cantonment Board, Military                                                                                     Engineering Services, provided that such recovery or                                                         adjustment as the case may be, shall be done as far as                                                         possible within the same financial year.

Fixing of Meters 40.  (1)            For the purpose of measuring and recording the                                                                amount of water supplied to the New Delhi                                                                                Municipal Council or to the Delhi Cantonment                                                                  Board, Military Engineering Services, the Board                                                               shall affix meters.

                                          (2)            The use, installation fees and rent to be paid for such                                                     use, maintenance and testing of meters shall be in                                                                      accordance with regulations framed under this Act.

                                         (3)            It shall be presumed, until the contrary is proved,                                                                        that the quantity of water supplied is the quantity                                                                indicated by the meter affixed.

           

Testing of Meters 41.  (1)            If the New Delhi Municipal Council or the Delhi                                                                Cantonment Board, Military Engineering Services                                                                       desire to have any meter tested, it may make an                                                                application in this behalf, accompanied by such fee                                                                   as may be prescribed, to the Board and the Board                                                               shall forthwith cause the meter to be tested, giving                                                                 due notice of the time and place of such testing.

                                         (2)            If the meter is found to be faulty, the Board shall                                                                   repair or replace it and refund the sum, if any, as                                                               determined by the Board to have been paid in excess                                                  by reason of the meter being faulty.

Disposal of sewage of            42.  (1)            The Board shall be bound to receive in bulk all

the  New Delhi Municipal            sewage from the New Delhi Municipal Council and Council and the Delhi    Delhi Cantonment Board, Military Engineering Cantonment Board, Military            Services and to dispose of such sewage:

Engineering Services in bulk.

                                                Provided that the New Delhi Municipal Council &                                                                     Delhi Cantonment Board, Military Engineering                                                                   Services shall not execute any major work calculated                                                         to increase the normal discharge of sewage without                                                                         permission of the Board.

                                          (2)            The sewage received in pursuance of the provision of                                                             sub-section (1) shall be the property of the Board and                                                       any income derived there-from shll belong to the                                                                 Board.

                                         (3)            In case of dis-agreement between the Board and the                                                               New Delhi Municipal Council or the Delhi                                                                            Cantonment Board, Military Engineering Services                                                                       with regard to the execution of any work or the doing                                                    of any thing, the matter shall be referred to the                                                               Central Government, whose decision shall be                                                                         binding.

New Delhi Municipal            43.  (1)            The total net cost of the disposal of all sewage shall Council and Delhi                be borne by the Board and the New Delhi Municipal Cantonment Board, Military            Council and Delhi Cantonment Board, Military Engineering Services                       Engineering Services in such proportion as the

to pay cost of disposal of         Board may, from time to time determine.

sewage

                                           (2)            To determine the total net cost of disposal of all                                                                sewage, the Board shall take into account such items                                                    of expenditure incurred by it as may be prescribed                                                                    by the regulations made in this behalf.

Manner of payment            44.  (1)            The estimated cost of the disposal of sewage

by New Delhi Municipal            increased by five percent shall be payable on demand Council and Delhi                by the New Delhi Municipal Council and the Delhi Cantonment Board,              Cantonment Board, Military Engineering Services Military Engineering                               after the close of each quarter of each year, in Services                                                           accordance with the proportions determined under                                                                section 43.

                                        (2)            If the sum paid by the New Delhi Municipal Council                                                             or Delhi Cantonment Board, Military Engineering                                                                   Services in any year, exceeds or is less than the sum                                                      payable by it on the basis of actual cost determined,                                                                  the payment to be made by that body shall be                                                                adjusted in the following year.

Disputes as to the        45.            In case of any dispute between the Board and the liability for payment                                   New Delhi Municipal Council or, as the case may be, to or by the Board                           the Delhi Cantonment Board, Military Engineering                                                                   Services as to the liability of the said Council or                                                                         Delhi Cantonment Board Military Engineering                                                                   Services to pay any sum demanded by the Board or                                                                         as to the right of the said Council or the Delhi                                                                       Cantonment Board, Military Engineering Services to                                                       any refund, the matter in dispute shall be referred to                                                        the Central Government, whose decision thereon                                                                         shall be final:

                                                Provided that pending the settlement of such dispute                                                 the payment shall be made to the Board by the New                                                                 Delhi Municipal Council or, as the case may be, the                                                              Delhi Cantonment Board, Military Engineering                                                                   Services as demanded by the Board.

CHAPTER - V

TRANSFER OF ASSETS, LIABILITIES AND SERVICES RELATING TO WATER SUPPY & SEWERAGE TO THE BOARD

Transfer of assets   46.  (1)            From such date the Government may appoint by

liabilities and services                        notification in the official Gazette -

                                                (a)            The water supply and sewage disposal                                                                                    account of the Municipal Fund constituted                                                                                under the D.M.C. Act, 1957 and all                                                                                             properties, assets and liabilities under the                                                                                control of the Delhi Water Supply & Sewage                                                                    Disposal Undertaking immediately before                                                                          such date, shall vest in the Board;

                                                (b)            All properties, assets and liabilities relating                                                                                     to sewerage under the control of the                                                                                            Municipal Corporation immediately before                                                                          such date, shall vest in the Board;

                                                (c)            All officers and employees of the Delhi Water                                                                         Supply & Sewage Disposal Undertaking and                                                                   all such employees of the Municipal                                                                                        Corporation of Delhi who are engaged                                                                                    mainly in connection with water supply or                                                                                  sewage disposal shall become employees of                                                                            the Board may determine and they shall hold                                                               office for the same tenure, and at the same                                                                                   remuneration and on the same terms and                                                                               conditions, as they would have held if the                                                                                  Board had not been established and shall                                                                              continue to do so until such tenure and                                                                                     remuneration and terms and conditions are                                                                           duly altered by the Board;

                                                            Provided that the tenure, remuneration and                                                                               terms and conditions of service of any such                                                                                   officer or employee shall not be altered to                                                                                  his disadvantage without the previous                                                                                   approval of the Government:

                                                            Provided further that any services rendered                                                                                   by any such officer or employee before the                                                                                 establishment of the Board shall be deemed                                                                                    to be services rendered under the Board:

                                                            Provided also that the Board may employ any                                                                   such officer or other employee in the                                                                                     discharge of such functions under this Act as                                                                    the Board may think proper and every such                                                                         officer or other employee shall discharge                                                                                  those functions accordingly;

                                                     (d)        Every employee whose services are                                                                                           transferred under clause (c) of sub-section (1)                                                                         and who is in lawful occupation of any                                                                               residential accommodation allotted to him by                                                                    virtue of his employment, shall, subject to                                                                                     such conditions as may be fixed by the Board,                                                                    be entitled to continue such occupation.

                                          (2)            The Board may take over such assets and liabilities                                                                        and properties, both movable and immovable, of any                                                       existing organisation under the control of the Central                                                             Government or the Government or of any local                                                                   authority, with the prior agreement of the Central                                                                    Government the Government or the local authority                                                                       concerned on such terms as may be agreed upon.

Conditions for taking   47.            When the Board takes over any assets or liabilities or

over of  services of                    property of any organisation under section 46 sub-employees                                section (2), it may also take over the services of any                                                 employee of such organisation, and if it does so, the                                                  provisions of section 46 shall apply to such employee.

Ban on compensation            48.            Notwithstanding anything contained in the Industrial

claim due to transfer of            Disputes Act, 1947 or any other law for the time service to the Board                           being in force, the transfer of the services of any                                                             person to the Board under this Act shall not entitle                                                             such person to any compensation under any law and                                                       no such claims shall be entertained by any Court,                                                                    Tribunal or other authority.

All notifications,             49.            Any notification, order, scheme, by-law form or

orders, by-laws, etc.                      notice made or issued and any licence or permission issued prior to                                       granted by any authority, in so far as it relates to formation of Board                           water supply, sewerage and management of ground to continue in force                water, shall continue in force and shall be deemed to                                                   have been made, issued or granted under the                                                                    provisions of this Act, unless it is superseded by any                                                       notification, scheme, order, regulation, form or                                                                     notice made or issued or any licence or permission                                                                granted under this Act.

Utilities laid prior to 50.            All drains which are municipal drains under the formation of Board to                                   control of the Delhi Water Supply & Sewage vest

in the Board                              Disposal Undertaking constituted under the Delhi                                                                         Municipal Corporation Act, 1957, and all water                                                                       pipes, within the meaning of the Delhi Municipal                                                                         Corporation Act, 1957 existing at the commencement                                                             of this Act, together with all ventilations, shafts,                                                               pipes and all appliances and fittings pertaining to                                                                  such drains or pipes and the sub soil appurtenant                                                                  thereto shall vest in the Board.

CHAPTER-VI

OFFICERS AND OTHER EMPLOYEES OF THE BOARD

Appointment of             51.  (1)            The Board may appoint such officers and employees Officers and employees            as it may consider necessary for the efficient                                                                   performance of its functions.

                                          (2)            The pay and other conditions of service of the                                                                officers and employees of the Board shall be such as                                                             may be laid down by regulations made in this behalf.

                                         (3)            Unless expressly provided to the contrary under this                                                       Act or rules made thereunder and subject to the                                                                provisions of section 46, the terms & conditions of                                                                 service of an officer or employee of the Board shall                                                                   be governed, as far as may be, by the terms &                                                             conditions of service and the rules and regulations                                                             applicable to Govt. employees, and by the orders and                                                       decisions issued by the Central Govt. from time to                                                                  time.

Discipline of                  52.            The Service Rules as prescribed under the Central

Officers and                              Civil Service (Conduct) Rules, 1964 and by the

Employees of the                    Central Civil Services (Classification Control and Board                                                   Appeal) Rules, 1965 shall apply, mutatis mutandis, to                                                      every officer and employee of the Board.

Consultation with      53.            No appointment to any post above the rank of

Union Public                              Assistant Engineer shall be made except in

Service Commission                  consultation with the Union Public Service                                                                                     Commission (hereinafter referred to as "the                                                                              Commission");

                                                Provided that no such consultation with the                                                                                    Commission shall be necessary in regard to the                                                                 selection for appointment of any person -

                                               

                                                (a)            in a temporary capacity for a period not-                                                                               exceeding one year.

                                                (b)            to a post when at the time of such                                                                                                 appointment a person to be appointed thereto                                                              possesses the qualifications prescribed for such                                                                 post and is in the service of the Central                                                                                     Government or of the Government in the                                                                                same or a higher scale of pay.

Power of the                 54.  (1)            The Commission may make regulations for the Commission to make                        following matters namely -

regulations and reference

to the Central Government            (a)            the procedure to be followed by the       

in case of difference                                 Commission in advertising posts, inviting between the Commission                              applications, scrutinizing the same and

and the Board                                       selecting candidates for interview;

                                                (b)            the procedure to be followed by the                                                                                            Commission for selecting candidates for                                                                           interview;

                                                (c)            any other matter which is incidental to, or                                                                                     necessary for the purpose of consultation                                                                              with the Commission.

                                          (2)            In the case of any difference of opinion between the                                                      Commission and the Board on any matter, the Board                                                   shall refer the matter to the Central Government                                                                  and the decision of the Central Government thereon                                                                         shall be final.

           

CHAPTER - VII

FINANCE, ACCOUNTS AND AUDIT

Charges for                  55. (1) The Board shall for the purpose of the services

services                                    rendered by it under the Act levy fees, chares,

rendered                                   including development charges, rentals and collect                                                                    deposits and may recover interest on amounts                                                                   payable to it, at such rates as may be specified by                                                                  regulations.

                                          (2)            The fees, charges, rentals and deposits referred to in                                                     sub-section (1) shall be so fixed as overall to ensure                                                              the recovery of all costs of operation, maintenance,                                                                 repayment of debt and a return of not less than three                                                   percent on net fixed assets:

                                                Provided that development charges in respect of any                                                   building or part thereof or of any group of cluster of                                                      building shall not be less than the actual expenditure                                                       incurred.

                                               

Contributions by        56.  (1)            The Government or the Central Government, or

the Government                         both, shall pay to the Board, on such terms and                                                                     conditions that such Government may determine, by                                                        way of loans or grants, such sums of money as that                                                               Government may think fit for being utilised for the                                                               purposes of this Act.

                                           (2)            While determining the amount and terms and                                                                     conditions of such loans or grants, the Government                                                                  concerned shall have due regard to the financial                                                                   consequences of any directions given to the Board                                                                 under section 73 and of any circumstances arising                                                               out of any decision of the Government.

Mode of maintenance            58.   (1)The Water Fund shall be maintained in the following of Water Fund                              three accounts, namely -

                                                (a)            The water supply account relating to all                                                                             money received by or on behalf of the Board                                                               in respect of water;

                                                (b)            The drainage account relating to all money                                                                              received by or on behalf of the Board in                                                                                   respect of drainage and sewerage;

                                                (c)            The general account relating to all other                                                                            money received by or on behalf of the Board                                                               including money not attributable exclusively                                                                    to either account specified in clause (a) or                                                                             clause (b).

                                         (2)            The Board shall have power, subject to the                                                                            provisions of this Act, to spend such sums as                                                                        required to cover all administrative expenses of the                                                                         Board and on objects or for purposes authorised by                                                                this Act, from any of the accounts.

                                         (3)            The Board may transfer any money from any                                                                   account referred to in sub-section (1) to any other                                                                  such account.

Investment of the        59.            All moneys payable to the credit of the Water Fund

Water Fund                              shall be kept or invested in such manner as the                                                               Board may direct in accordance with regulations                                                                         made in this behalf.

                       

Utilization of                 60.            The money from time to time credited to the Water

Water Fund                              Fund shall, subject to the provisions of section 61, be                                                        utilised for performing the duties of the Board as laid                                                    down in this Act.

Payment out of            61.  (1)            No payment of any sum out of the Water Fund shall

Water Fund                              be made unless the expenditure of the same is                                                                    covered by a current budget grant and a sufficient                                                             balance of such budget grant is available:

                                                Provided that this section shall not apply to                                                                                    payments made in the following cases namely -

                                                (a)            refund to any person of moneys rightfully                                                                                    due to him;

                                                (b)            sums payable in any of the following                                                                                     circumstances -

                                                     (i)         under orders of the Government or by the                                                                           Central Government, on failure of the Board                                                               to take any action as required by such                                                                             orders;

                                                     (ii)        under any other enactment by the Board;

                                                     (iii)       under decree or orders of a civil or criminal                                                                                court;

                                                      (iv)       under a compromise of any claim, suit or                                                                                 other legal proceedings;

                                                      (v)        on account of costs incurred in taking                                                                                    immediate action to avert the outbreak of                                                                               disease or any danger to human life or to the                                                                property of the Board.

                                            (2)            Wherever any sum is expended under the proviso to                                                         sub-section (1) the officer empowered to incur such                                                                     expenditure, shall forthwith communicate the                                                                    transaction to the Board.

Setting apart                 62.            The Board may from time to time, set apart such reserve funds for                                   amounts as it thinks fit, as a reserve fund for the specific purposes                                  purpose of expanding existing facilities or services or                                                    for creating new facilities or services or for meeting                                                             any liability:

                                                Provided that the sum set apart annually in respect                                                                         of each or collectively of all such reserve funds shall                                                      not exceed such limits as may, from time to time, be                                                            fixed in this behalf by the Government.

Borrowing powers 63.  (1)            The Board may, with the consent of the Government

of the Board                             or in accordance with the terms of any general or                                                                     special authority given to it by the Government,                                                                 borrow money from any source by the issue of bonds,                                                  debentures or such other instruments as it may deem                                                         fit for discharging any of its functions under this Act.

                                           (2)            Subject to such limits as the Government may, from                                                         time to time, lay down the Board may borrow                                                                         temporarily, by way of overdraft or otherwise, such                                                                         amounts as it may require for discharging its                                                               functions under this Act.

                                         (3)            Notwithstanding anything contained in the Foreign                                                                         Exchange Regulation Act, 1973 or in any other law                                                                for the time being in force relating to foreign                                                              exchange, the Board may, for the purposes of this                                                                         Act, borrow with the previous consent of the Central                                                             Government, money from any bank or financial                                                                    institution in any foreign country or otherwise.

Entrustsing of Works  64.             The Board may, with the consent of the Government

to any company                        or in accordance with the terms of any general or                                                                     'special directions given to it by the Government,                                                                 and subject to such terms as may be approved by the                                                        Government, entrust to any company the                                                                                construction or operation of any water works,                                                              sewerage works or billing and revenue collection.

Preparation of               65.            The Board shall, during each financial year, prepare,

Budget                                     in such form and at such time as may be prescribed,                                                                   a budget in respect of the financial year next ensuing                                                      and shall forward a copy thereof to the Government.

Power to write off        66.            The Board may write of any amount or sum

irrecoverable amounts                        whatsoever due or payable to it, if in its opinion such                                                     amount or sum is irrecoverable.

Time and manner of            67.            Save as otherwise provided in this Act, any charge

payment of charges             levied under this Act shall be payable on such dates                                                                and in such manner as may be determined by                                                               regulations made in this behalf.

Notice of demand            68.  (1)            If any charge has become due, and a bill therefor has

and notice fee                           been duly presented by the Board, and such charges                                                                         have not been paid to the Board within fifteen days                                                                 of presentation, the Board may issue a notice of                                                                         demand, in such form and in such manner as may be                                                        fixed by regulations made in this behalf, to the                                                                 person liable to pay such charges.

                                         (2)            A notice of demand under sub-section (1) may also                                                                       include a fee for such amount, not exceeding fifty                                                               rupees as may be determined by regulations made in                                                            this behalf, which shall be payable along with the                                                               charge due and interest, under sub-section (1).

                                           (3)            A certificate of posting addressed to the appropriate                                                                         person at his last known place of business or                                                                   residence shall be sufficient proof of presentation to                                                         and service on such person of any bill or notice of                                                             demand under this section.

                                   

Power of Admin- 69.            The Administrator may, where he is of the opinion

istrator regarding audit            that it is necessary in public interest so to do, request of account of the Board               the Comptroller & Auditor General to audit the                                                                    accounts of the Board as provided under section 19(3)                                                    of the C.A.G. Act, 1971.

                                                Provided that no such request shall be made except                                                                 after consultation with the Comptroller & Auditor                                                                         General and except after giving a reasonable                                                                    opportunity to the Board to make representation                                                               with regard to the proposal for such audit.

Accounts and Audit    70.   (1)The Board shall maintain proper accounts and other                                                    relevant records and prepare an annual statement of                                                                  accounts including the profit and loss account and                                                                  the balance sheet, in such form as may be prescribed                                                        by the Government in consultation with the                                                                                    Comptroller and Auditor General of India.

                                          (2)            The accounts of the Board shall be audited annually                                                             by the Comptroller and Auditor General of India                                                                 and any expenditure incurred by him in connection                                                                with such audit shall be payable by the Board.

                                          (3)            The Comptroller and Auditor General of India and                                                                      any person appointed by him in connection with the                                                        audit of the Board shall have the same powers in                                                                     connection with such audit as the comptroller and                                                                         Auditor General has in connection with the audit of                                                                   Government accounts and, in particular, shall have                                                                 the right to demand the production of books,                                                              accounts, connected vouchers, and other documents                                                                    and papers and to inspect any of the officers of the                                                                    Board.

                                         (4)            Every such auditor shall send a copy of his report,                                                              together with an audited copy of the accounts, to the                                                        Government.

                                          (5)            The Government shall, as soon as may be after the                                                                    receipt of the audit report under sub-section (4),                                                                         cause the same to be laid before the Legislative                                                                    Assembly of the National Capital Territory of Delhi.

CHAPTER - VIII

CONTROL

Production of                71.            The Government may at any time require the Board-

records                        

                                         (a)            to produce any record, correspondence or other                                                                     document in the possession of the Board;

                                         (b)            to furnish any report, plan, estimate, statement of                                                                  accounts or statistics relating to the functions of the                                                                         Board.

Inspection and             72.            The Government may depute any person in the

examination of  works,  service of the Government to inspect or examine any records, etc. by                         department or office or any service or work

Government                              undertaken by the Board or property belonging to                                                                  the Board and to report thereon and the Board and                                                                   all its officers shall be bound to provide access to                                                                     such person, at all reasonable time, to the premises                                                                       and properties of the Board as well as of all records,                                                            accounts and other documents, the inspection of                                                                 which such person may consider necessary to enable                                                  him to discharge his duties.

Board to comply 73.            The Government may at any time issure directions in with directions of                              relation to the management of the Board and the Government                                    Board shall comply with such directions:

                                                Provided that the Government shall obtain and                                                                         consider the opinion of the Board before issuing any                                                       such directions:

                                               

                                                Provided further that the Government shall make                                                                    due provision for any financial liability to the Board                                                   arising directly in consequence of any such                                                                                   directions:

                                                Provided also that all directions issued to the Board                                                               by the Government shall be reported to the                                                                         Legislative Assembly of the National Capital                                                                         Territory of Delhi at the end of each year.

CHAPTER - IX

MISCELLANEOUS

Acquistion of                74.  (1)            The Board shall for the purposes of this Act, by immovable property                                   agreement on such terms and at such price as may be                                                             approved by the Board, have power to acquire and                                                                   hold or dispose of movable and immovable property                                                           or any interest therein.

                                          (2)            The Government having powers of acquisition under                                                    the Land Acquisition Act, 1894 or any other law for                                                        the time being in force may, at the request of the                                                                Board procure the acquisition of any immovable                                                             property.

Contracts by the        75.            The Board shall be competent to enter into and Board                                                   perform any contract necessary for the discharge of                                                                         its functions under this Act.

Developments not       76.  (1)            No person shall make any development without

to be made without                         obtaining permission from the Board to the effect permission                                that sufficient arrangement will be made for                                                                                drainage, sewerage and supply of wholesome water,                                                   and every such development shall be made subject to                                                         and in accordance with any conditions laid down                                                                with such permission.

                                           (2)            The Board shall be under no obligation to provide                                                                         water supply or make arrangements for drainage or                                                             sewerage in respect of any premises constructed                                                                   without the permission referred to under sub-section                                                  (1) or in contravention of any condition laid down in                                                      such permission or in contravention of any other                                                                  provision of this Act or of any other law:

                       

                                                Provided that the Board may with the prior approval                                                           of the Government make arrangements for such                                                                        services at the full cost of the beneficiaries thereof                                                              with such development charges as may be fixed                                                                        under regulations made in this behalf and subject to                                                                     such conditions as may be laid down by the Board.

Joint and serveral            77.            The owner, the occupiers and any person liable for

 liability of owners and            payment of charges in respect of any services

occupiers of offences in            provided by the Board, shall be jointly and severally relation to Water Supply            liable for any offence under this Act committed in                                                                 relation to such premises.

Licences neither 78.            A licence issued under this Act shall not be saleable saleable nor transferable            or otherwise transferable.

Certain matters not       79.  (1)            No person shall throw, empty or turn into any drain

to be passed into                   or sewer communicating with a drain or sewer

Municipal drains               belonging to the Board-

                                                (a)            solid waste or any matter likely to injure the                                                                                  drain or sewer or to interfere with the free                                                                                     flow of its contents or to affect prejudicially                                                                              the treatment and disposal of its contents;

                                                (b)            any chemical refuse, industrial effluent or                                                                                 waste steam, or any liquid at a temprature                                                                                higher than forty five degree centigrade, or                                                                           any liquid which is dangerous or the cause of                                                                  a nuisance, or is prejudicial to health;

                                                (c)            any industrial effluent except with the                                                                                    express permission of the Board after such                                                                             treatment as any be required by the Board;

                                                (d)            any dangerous petroleum or any explosive                                                                            matter.

                                          (2)            In this section, the expression "dangerous                                                                               petroleum" has the same meaning as in the                                                                                    Petroleum Act, 1934.

Prohibition of                80.            No person shall -

certain Acts.                             (a)            Willfully obstruct any member of the board                                                                           or any person acting under the authority of                                                                               the Board in the performance of his duties.

                                                (b)            Willfully or negligently break, injure or                                                                                     tamper in any manner with any installation,                                                                                pipe, drain, fitting or apparatus belonging to                                                                              the Board;

                                                (c)            Willfully or negligently obstruct o hinder the                                                                     flow of or flush, draw off or divert the flow of                                                              water or sewerage in any water course, pipe,                                                                 drain or sewer;

                                                (d)            do any act likely to foul or pollute the water                                                                            in any water works or drain.

                                    BUILDINGS,RAILWAYS AND PRIVATE STREETS NOT                                        TO BE ECATERED OR CONSTRUCTED OVER DRAINS                                              OR WATER WORKS WITHOUT PERMISSION.

No construction or             81.  (1)            No construction or development of any kind

development over any                       including building, was, fences, roads or poles or sewer, supply pipe or                         electric transmission lines shall be made above any installation etc. without            drain, sewer or water supply pipe or any installation permission                                constructed or maintained or vested in the Board,                                                              except with the written permission of the Board and                                                   subject to such conditions as may be fixed by the                                                                    Board:

                                                Provided that a Railway Administration may take up                                                      the works mentioned here above , in accordance with                                                      the provisions of section 11 and section 12 of the                                                                    Railways Act, 1989 (24 of 1989), subject to the                                                                condition that the Railway Administration shall do                                                                         so with the consent of the Government.

                                          (2)            The Board may remove or otherwise deal with any                                                                        construction or development made in contravention                                                                of the provisions of sub-section (1) in such manner as                                                         it thinks fit having regard to the maintenance of its                                                                     services and any cost including departmental charges                                                             incurred by the Board in this regard shall be                                                                                     recoverable from the person who made the                                                                                  development or construction:

Penalty in case of         82.  (1)            If a person liable for payment of any charges does default of payment                                   not, within thirty days of the service of the notice of

of charges                                 demand on him under Section 55, pay the sum due,                                                                 he shall be deemed to be in default.

                                           (2)            A person in default shall in addition to the charges                                                                         due, including interest and demand fee, be liable to                                                                        pay such penalty as may be determined by the                                                                    Board, extending to such sum not exceeding 20% of                                                         the amount of the charge and the same penalty shall                                                                  be recoverable along with other arrears.

Liability to occupier            83.            The officer issuing any notice or order to any person

to pay for any default             in respect of property of which such person is the

by the owner                            owner, may require the occupier of the property to                                                                   pay to him, instead of the owner, any rent payable to                                                 the Board:

                                                Provided that if the occupier refuses to disclose the                                                                   correct amount of the rent payable by him or the                                                                     name and address of the person to whom it is                                                                     payable, the authority or officer may recover from                                                                 the occupier the whole amount recoverable under                                                                this section as an arrears of charge under this Act.

Obstruction of             84.            No person shall obstruct, prevent, divert or stop the services provided by                  supply of water to, or the drainage or sewerage of

the Board                                 any premises or any portion thereof to which such                                                                service has been provided by the Board whether on                                                                    grounds of any dispute regarding ownership or                                                                occupancy of such premises or for any other reason.

General power of         85.            The Board may subject to any regulations which compensation                           may, be made in this behalf, approve compensation                                                               to any person who sustains damage or injury in the                                                                   course of or in consequence of any work done by the                                                   Board or in relation to any service provided by the                                                                         Board.

Compensation to be    86.  (1)            Any person who has been convicted of any offence

paid by offenders for                 against this Act, shall, notwithstanding any

damage cause by them            punishment to which he may have been sentenced for                                                        the said offence, be liable to pay such compensation                                                   for any damage to the property of the Board                                                                           resulting from the said offence as the Board may                                                                   consider reasonable.

                                          (2)            In the event of a dispute regarding the amount of the                                                    compensation payable under sub-section (1) such                                                                         amount shall, on application made to it, be                                                                           determined by the court before which the said person                                                  was convicted of the said offence and on non-                                                                  payment of the amount of compensations                                                                         determined, the same shall be recovered under a                                                                         warrent from the said court as if it were a fine                                                                    imposed by it on the person liable therefor.

Recovery of dues     87.  (1)            If a person liable to pay any dues to the Board does                                                                         not, within thirty days from the service of the notice                                                   of demand, pay the amount due, such sum together                                                                        with all costs and the penalty under section 82 shall                                                                         be recoverable under a warrant, issued in the form                                                                    set forth in the first schedule, by distress and sale of                                                              the movable property, or the attachment and sale of                                                              the immovable property.

                                          (2)            Every warrant issued under this section shall be                                                                         signed by a member of the Board or any officer duly                                                             authorised by the Board.

Distraint                        88.  (1)            It shall be lawful for any officer or other employee of                                                         the Board, to whom a warrant issued under section                                                                87 is addressed, to distrait, wherever it may be                                                                    found in any place in Delhi, any movable property                                                                       belonging to the person therein named as defaulter,                                                                      subject to the following conditions, exceptions and                                                             exemptions, namely -

                                                (a)            the following property shall not be destined

                                                     (i)         the necessary wearing apparel and bedding                                                                              of the defaulter, his wife and children and                                                                              their cooking and eating utensils;

                                                    (ii)        tools of artisans;

                                                    (iii)       books of account; or

                                                    (iv)       when the defaulter is an agriculturist, his                                                                                implements of husbandry, seed, grain and                                                                                     such cattle as may be necessary to enable the                                                                     defaulter to earn his livelihood.

                                                (b)            the distress shall not be execessive, that is to                                                                  say, the property distrained shall be as nearly                                                                  as possible equal in value to the amount                                                                                     recoverable under the warrant, and if any                                                                               property has been distrained which, in the                                                                             opinion of the Board, should not have been                                                                             distrained, it shall forthwith be released.

                                         (2)            The person charged with the execution of a warrant                                                                         of distress shall forthwith make an inventory of the                                                                    property which he seizes under such warrant, and                                                                   shall, at the same time, give a written notice in the                                                                  form set forth in the second schedule, to the person                                                              in possession thereof at the time of seizure that the                                                                         said property will be sold as therein mentioned.

Disposal of distrained            89.  (1)            When the, property seized is subject to rapid decay

and sale of immovable            property and attachment or when the expense of

property                                   keeping it in custody is, when added to the amount to                                                    be recovered, likely to exceed its value, the Board                                                               shall give notice to the person in whose possession the                                                 property was at the time of seizure, that it will be                                                                 sold at once, and shall sell it accordingly by public                                                               auction unless the amount mentioned in the warrant                                                                   is paid forthwith.

                                          (2)            If the warrant is not in the meantime suspended by                                                               the Board or discharged, the property seized shall,                                                                 after the expiry of the period named in the notice                                                               served under sub-section (1) of section 87 be sold by                                                             public auction.

                                          (3)            When a warrant is issued for the attachment and sale                                                      of immovable property, the attachment shall be                                                                    made by an order prohibiting the defaulter from                                                               transferring or charging the property in any way, ad                                                                  prohibiting all persons from taking any benefit from                                                      such transfer or charge, and declaring that such                                                                 property would not be sold unless the amount due                                                                   with all costs of recovery is paid into the Board's                                                                         office within fifteen days from the date of the                                                                    attachment.

                                         (4)            Any transfer of or charge on the property attached                                                                       or any interest made without written permission of                                                                the Board shall be void as against all claims of the                                                                         Board enforceable, under the attachment.

                                          (5)            The surplus of the sale-proceeds, if any, shall,                                                                   immediately after the sale of the property, be credit                                                                to the Water Fund, and notice of such credit shall be                                                        given at the same time to the person whose property                                                             has been sold or his legal representative and if the                                                                      same is claimed by written application to the Board                                                                     within one year from the date of the notice, a refund                                                             thereof shall be made to such person or                                                                                 representative.

                                         (6)            Any surplus not claimed within one year as aforesaid                                                          shall be the property of the Board.

                                        (7)            For every distraint and attachment made in                                                                                    accordance with the foregoing provisions, a fee of                                                                such amount not exceeding two and a half percent of                                                         the amount of the tax due as shall in each case be                                                                         fixed by the Board, shall be charged, and the said fee                                                             shall be included in the costs of recovery.

Recovery from a          90.   (1)        If the Board has reason to believe that any person person about to                                    from whom any sum is due or is about to become due  leave Delhi                                is about to move from Delhi, he may direct the                                                                      immediate payment by such person, of the sum so                                                                    due or about to become due, and cause a notice of                                                                       demand for the same to be served on such person.

(2)            If, on the service of such notice, such person does not forthwith pay the sum so due or about to become due, the amount shall be livable by distress or attachment and sale in the manner herein before provided, and the warrant of distress of attachment and sale may be issued and executed without any delay.

Offences and                91.            Save as otherwise provided in this Act whoever -

Penalties          

                                         (a)