ALUMINIUM CORPORATION OF INDIA LIMITED (ACQUISTION AND TRANSFER OF ALUMINIUM UNDERTAKING) ACT, 1984


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 DEFINITIONS View Judgements
  3 TRANSFER TO, AND VESTING IN, THE CENTRAL GOVERNMENT OF THE ALUMINIUM UNDERTAKING OF THE COMPANY View Judgements
  4 GENERAL EFFECT OF VESTING View Judgements
  5 CENTRAL GOVERNMENT OR THE BHARAT ALUMINIUM COMPANY NOT TO BE LIABLE FOR PRIOR LIABILITIES View Judgements
  6 VESTING OF THE ALUMINIUM UNDERTAKING IN BHARAT ALUMINIUM COMPANY View Judgements
  7 PAYMENT OF AMOUNTS View Judgements
  8 PAYMENT OF FURTHER AMOUNTS View Judgements
  9 MANAGEMENT, ETC., OF THE ALUMINIUM UNDERTAKING View Judgements
  10 POWER OF CENTRAL GOVERNMENT TO ISSUE DIRECTIONS View Judgements
  11 DUTY OF PERSONS TO ACCOUNT FOR ASSETS, ETC., IN THEIR POSSESSION View Judgements
  12 CONTINUANCE OF EMPLOYEES View Judgements
  13 PROVIDENT FUND AND OTHER FUNDS View Judgements
  14 APPOINTMENT OF COMMISSIONER OF PAYMENTS View Judgements
  15 PAYMENT BY THE CENTRAL GOVERNMENT TO THE COMMISSIONER View Judgements
  16 CERTAIN POWERS OF THE CENTRAL GOVERNMENT OR BHARAT ALUMINIUM COMPANY View Judgements
  17 CLAIMS TO BE MADE TO THE COMMISSIONER View Judgements
  18 PRIORITY OF CLAIMS View Judgements
  19 EXAMINATION OF CLAIMS View Judgements
  20 ADMISSION OR REJECTION OF CLAIMS View Judgements
  21 DISBURSEMENT OF MONEY BY THE COMMISSIONER TO CLAIMANTS View Judgements
  22 DISBURSEMENT OF AMOUNTS TO THE COMPANY View Judgements
  23 DUNISBURSED OR UNCLAIMED AMOUNT TO BE TRANSFERRED TO THE GENERAL REVENUE ACCOUNT View Judgements
  24 ACT TO HAVE OVERRIDING EFFECT View Judgements
  25 CONTRACTS IN RELATION TO THE ALUMINIUM UNDERTAKING TO CEASE TO HAVE EFFECT UNLESS RATIFIED BY THE CENTRAL GOVERNMENT OR BHARAT ALUMINIUM COMPANY View Judgements
  26 PENALTIES View Judgements
  27 OFFENCES BY COMPANIES View Judgements
  28 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  29 DELEGATION OF POWERS View Judgements
  30 POWER TO MAKE RULES View Judgements
  31 POWER TO REMOVE DIFFICULTIES View Judgements
  SCHEDULE I