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KOLAR GOLD MINING UNDERTAKINGS (ACQUISITION) ACT, 1956
 
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  INTRODUCTION 
 SHORT TITLE 
 DEFINITIONS 
 CHECK IT 
 LEASE, ETC., GRANTED TO THE COMPANIES TO CEASE TO BE VALID 
 TRANSFER OF SERVICE OF EMPLOYEES OF THE COMPANIES TO THE STATE 
 PROVIDENT AND PENSION FUNDS 
 RIGHT OF GOVERNMENT TO DISCLAIM CERTAIN AGREEMENTS 
 RIGHT TO RELIEF IN CERTAIN OTHER CASES 
 COMPENSATION FOR ACQUISITION OF UNDERTAKINGS 
 10 MODE OF GIVING COMPENSATION 
 11 DUTY TO DELIVER POSSESSION OF PROPERTY ACQUIRED AND DOCUMENTS RELATING THERETO 
 12 DUTY TO FURNISH PARTICULARS 
 13 POWER OF ENTRY 
 14 PENALTIES 
 15 PROTECTION OF ACTION TAKEN UNDER THE ACT 
 16 POWER TO MAKE RULES 
   


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Few Judgments On This Act:-


  State of Mysore Versus Workers In Gold Mines (Of Kolar Gold Fields) , 22/05/1958.  










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