BENGAL CHEMICAL AND PHARMACEUTICAL WORKS LIMITED (ACQUISITION AND TRANSFER OF UNDERTAKINGS) ACT, 1980


Section
Section Title
  STATEMENT OF OBJECTS AND REASONS
  1 SHORT TITLE AND COMMENCEMENT. View Judgements
  2 DEFINITIONS View Judgements
  3 TRANSFER TO, AND VESTING IN, CENTRAL GOVERNMENT OF THE UNDERTAKINGS OF THE COMPANY. View Judgements
  4 GENERAL EFFECT OF VESTING. View Judgements
  5 CENTRAL GOVERNMENT OR EXISTING, OR NEW, GOVERNMENT COMPANY, NOT TO BE LIABLE FOR CERTAIN PRIOR LIABILITIES. View Judgements
  6 POWER OF CENTRAL GOVERNMENT TO DIRECT VESTING OF THE UNDERTAKINGS OF THE COMPANY IN AN EXISTING GOVERNMENT COMPANY. View Judgements
  7 TRANSFER OF THE UNDERTAKINGS OF THE COMPANY FROM AN EXISTING GOVERNMENT COMPANY TO A NEW GOVERNMENT COMPANY. View Judgements
  8 PAYMENT OF AMOUNT. View Judgements
  9 PAYMENT OF FURTHER AMOUNT. View Judgements
  10 MANAGEMENT, ETC., OF THE UNDERTAKINGS OF THE COMPANY. View Judgements
  11 DUTY OF PERSONS IN CHARGE OF MANAGEMENT OF UNDERTAKINGS OF THE COMPANY TO DELIVER ALL ASSETS, ETC. View Judgements
  12 ACCOUNTS TO BE RENDERED BY THE COMPANY OR ANY OTHER PERSON. View Judgements
  13 ACCOUNTS AND AUDIT. View Judgements
  14 EMPLOYMENT OF CERTAIN EMPLOYEES TO CONTINUE. View Judgements
  15 PROVIDENT FUND AND OTHER FUNDS. View Judgements
  16 APPOINTMENT OF COMMISSIONER OF PAYMENTS. View Judgements
  17 PAYMENT BY CENTRAL GOVERNMENT TO THE COMMISSIONER. View Judgements
  18 CERTAIN POWERS OF CENTRAL GOVERNMENT OR EXISTING, OR NEW, GOVERNMENT COMPANY. View Judgements
  19 CLAIMS TO BE MADE TO THE COMMISSIONER. View Judgements
  20 PRIORITY OF CLAIMS. View Judgements
  21 EXAMINATION OF CLAIMS. View Judgements
  22 ADMISSION OR REJECTION OF CLAIMS. View Judgements
  23 DISBURSEMENT OF MONEY BY COMMISSIONER TO CLAIMANTS. View Judgements
  24 DISBURSEMENT OF AMOUNTS TO THE COMPANY AND POSSESSION OF CERTAIN MACHINERY, EQUIPMENT, ETC. View Judgements
  25 UNDISBURSED OR UNCLAIMED AMOUNT TO BE DEPOSITED TO THE GENERAL REVENUE ACCOUNT. View Judgements
  26 ACT TO HAVE OVERRIDING EFFECT. View Judgements
  27 CONTRACTS TO CEASE TO HAVE EFFECT UNLESS RATIFIED BY THE CENTRAL GOVERNMENT OR EXISTING, OR NEW, GOVERNMENT COMPANY. View Judgements
  28 PENALTIES. View Judgements
  29 OFFENCES BY COMPANIES. View Judgements
  30 PROTECTION--OF ACTION TAKEN IN GOOD FAITH. View Judgements
  31 DELEGATION OF POWERS. View Judgements
  32 POWER TO MAKE RULES. View Judgements
  33 POWER TO REMOVE DIFFICULTIES. View Judgements
  SCHEDULE I: ORDER OF PRIORITIES FOR THE DISCHARGE OF THE LIABILITIES OF THE COMPANY THE SCHEDULE



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