Section 2   [ View Judgements ]

DEFINITIONS


In this Act. unless the context otherwise requires :-

(a) "Burmah Shell" means the Burmah Shell Oil Storage and Distributing Company of India Limited, a foreign company within the meaning ofsection 591 of the Companies Act. 1956-as it existed immediately before the appointed day underthe Burmah Shell (Acquisition of Undertakings in India) Act, 1976-:

(b) "Burmah Shell Refineries" means the Burmah Shell Refineries Limited, a company registered underthe Indian Companies Act. 1913. as it existed immediately before it became a Government company.

(c) "Corporation" means the Bharat Petroleum Corporation Limited, a Government company, as defined insection 617 of the Companies Act. 1956

(d) "officers and employees of the Corporation" includes.-

(i) the officers and employees who were in the service of the Burmah Shell Refineries and who continued to be in the service of the said company after it became a Government company: and

(ii) the officers and employees who were in the service of Burmah Shell and whose services were transferred to the Corporation bysection 9 of the Burmah Shell (Acquisition of Undertakings in India) Act, 1976-:

(e) "public sector company" means any corporation established by or under any Central Act or a Government company as defined insection 617 of the Companies Act. 1956.

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