Banking Companies (Acquisition and Transfer of Undertakings) Act, 1970


Section
Section Title
  INTRODUCTION
  Title Chapter I - Preliminary View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  Title Chapter II - Transfer Of The Undertakings Of Existing Banks View Judgements
  3 Establishment of corresponding new banks and business thereof View Judgements
  4 Undertaking of existing banks to vest in corresponding new banks View Judgements
  5 General effect of vesting View Judgements
  Title Chapter III - Payment Of Compensation View Judgements
  6 Payment of compensation View Judgements
  Title Chapter IV - Management Of Corresponding New Banks View Judgements
  7 Head office and management View Judgements
  8 Corresponding new banks to be guided by the directions of the Central Government View Judgements
  9 Power of Central Government to make scheme View Judgements
  Title Miscellaneous View Judgements
  10 Closure of accounts and disposal of profits View Judgements
  11 Corresponding new bank deemed to be an Indian company View Judgements
  12 Removal of Chairman from office View Judgements
  13 Obligations as to fidelity and secrecy View Judgements
  14 Custodian to be public servant View Judgements
  15 Certain defects not to invalidate acts or proceedings View Judgements
  16 Indemnity View Judgements
  17 References to existing banks on and from the commencement of this Act View Judgements
  18 Dissolution View Judgements
  19 Power to make regulations View Judgements
  20 Amendment of certain enactments View Judgements
  21 Repeal and savings View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III



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