Agricultural Refinance and Development Corporation Act, 1963


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment and incorporation of Agricultural Refinance Corporation View Judgements
  3-A Change of name of 'Agricultural Refinance Corporation' View Judgements
  4 Offices and agencies View Judgements
  5 Share capital and shareholders View Judgements
  6 Guarantee by Central Government View Judgements
  7 Shares of Corporation to be deemed to be securities for certain purposes View Judgements
  8 Register of shareholders View Judgements
  9 Management View Judgements
  10 Board of directors View Judgements
  11 Term of office and retirement of directors and payment of fees of them View Judgements
  12 Disqualifications View Judgements
  13 Vacation and resignation of office by directors View Judgements
  14 Managing director View Judgements
  15 Casual vacancies in the office of managing director View Judgements
  16 Meetings of Board View Judgements
  17 Committees of Corporation View Judgements
  18 Member of Board or Committee thereof not to vote in certain cases View Judgements
  19 Central Government to make a loan of five crores of rupees View Judgements
  20 Borrowings by Corporation View Judgements
  21 Loans in foreign currency View Judgements
  22 Business which the Corporation may transact View Judgements
  23 Omitted View Judgements
  24 Power to impose conditions for accommodation View Judgements
  25 Power to call for repayment before agreed period View Judgements
  26 Deposit accounts and investments View Judgements
  27 Preparation of balance sheet, etc., of Corporation View Judgements
  28 Disposal of profits View Judgements
  29 Special deposit View Judgements
  30 Audit View Judgements
  31 General meetings View Judgements
  32 Returns View Judgements
  33 Power of Central Government to give directions View Judgements
  34 Staff of Corporation View Judgements
  35 Corporation to have access to records View Judgements
  36 Act 18 of 1891 to apply to books of Corporation View Judgements
  37 Liquidation of Corporation View Judgements
  38 Indemnity of directors View Judgements
  39 Defects in appointment not to invalidate acts, etc. View Judgements
  40 Protection of action taken under the Act View Judgements
  41 Declaration of fidelity and secrecy View Judgements
  42 Every director, auditor, officer, or other employee of the Corporation or an employee of the Reserve Bank, whose services are utilised by the Corporation under sub-section (2) of Section 34, shall, before entering upon his duties, make a declaration of fidelity and secrecy in the form set out in the First Schedule to this Act. View Judgements
  42-A Corporation to be exempt from income-tax and surtax for a certain period View Judgements
  43 Delegation of powers View Judgements
  44 Penalties View Judgements
  45 Offences by companies View Judgements
  46 Powers of Board to make regulations View Judgements
  47 Amendment of certain enactments View Judgements
  Schedule I
  Schedule II



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