Bolani Ores Limited (Acquisition of Shares) and Miscellaneous Provisions Act, 1978


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Vesting in the Central Government of the shares held by the company View Judgements
  4 Payment of amount to the Company View Judgements
  5 Allocation of share s to the Steel authority of India View Judgements
  6 Vesting of undertakings a in the Steel Authority of India and dissolution of Bolani Ores Limited View Judgements
  7 Under-taking meaning of View Judgements
  8 Provisions relating to officers and other employees of dissolved company View Judgements
  9 provisions relating to directors View Judgements
  10 Provisions relating to auditors View Judgements
  11 Directors, etc., not entitled to compensation View Judgements
  12 Provident fund View Judgements
  13 Gratuity, welfare fund and other funds View Judgements
  14 Provisions with respect to income-tax and surtax View Judgements
  15 Taxes, fees and other charges not payable View Judgements
  16 Duty to deliver possession of properties, etc View Judgements
  17 Penalties View Judgements
  18 Offences by companies View Judgements
  19 Protection of action taken in good faith View Judgements
  20 Cognizance of offences View Judgements
  21 Saving of contracts, etc View Judgements
  22 Saving of legal proceedings View Judgements
  23 Broad of Directress of the steel authority of India to adopt accounts of dissolved company View Judgements
  24 Transfer of documents relating to the dissolved company View Judgements
  25 Power to remove difficulties View Judgements
  26 Act to override the provisions of other laws View Judgements
  27 Power to amend memorandum and articles of association View Judgements
  28 Power to make rules View Judgements



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