Air Corporations Act, 1953


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Incorporation of the Corporations View Judgements
  4 Constitution of the Corporations View Judgements
  5 Conditions of service of 1 [directors] View Judgements
  6 Vacancy in Corporation not to invalidate proceedings View Judgements
  7 Functions of the Corporations View Judgements
  8 Appointment of officers and other employees of the Corporations View Judgements
  9 Corporations to act on business principles View Judgements
  10 Capital of the Corporations View Judgements
  11 Vesting of properties in the Corporations View Judgements
  12 Funds of the Corporations View Judgements
  13 Powers of the Corporations in regard to expenditure View Judgements
  14 Corporation to assume obligations of Central Government in respect of certain matters View Judgements
  15 Accounts and audit View Judgements
  15-A Audit of accounts of companies formed by Corporations View Judgements
  16 Undertakings of existing air companies to vest in the Corporation View Judgements
  17 General effect of vesting of undertakings in the Corporations View Judgements
  18 Reservation of scheduled air transport services to the Corporations View Judgements
  19 Licences to cease to be valid View Judgements
  20 Provisions respecting officers and employees of existing air companies View Judgements
  21 Duty to deliver up possession of property acquired and documents relating thereto View Judgements
  22 Duty of existing air companies to supply particulars View Judgements
  23 Right of Corporations to disclaim certain agreements View Judgements
  24 Transactions resulting in dissipation of assets View Judgements
  25 Compensation to be given for compulsory acquisition of undertaking View Judgements
  26 Constitution of special Tribunal to determine compensation View Judgements
  27 Mode of giving compensation View Judgements
  28 Winding up of existing company whose undertaking has been acquired View Judgements
  29 Authorisation under section 28 may contain certain directions View Judgements
  30 Constitution of Air Transport Council View Judgements
  31 Functions of the Air Transport Council View Judgements
  32 Staff of the Council View Judgements
  33 Proceedings of the Council View Judgements
  34 Power of Central Government to give directions View Judgements
  35 Prior approval of Central Government necessary in certain cases View Judgements
  36 Submission of programme of work for each year View Judgements
  37 Submission of Annual Reports to Parliament View Judgements
  38 Corporations to act in mutual consultation View Judgements
  39 Transfer of scheduled air transport services or assets from one Corporation to the other View Judgements
  40 Corporations may delegate their powers View Judgements
  41 Advisory and Labour Relations Committees View Judgements
  42 Meetings of the Corporation View Judgements
  43 Penalty for wrongful withholding of property View Judgements
  44 Power to make rules View Judgements
  45 Power of Corporations to make regulations View Judgements
  Schedule I



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