Brent ford Electric (India) Limited (Acquisition and Transfer of Undertakings) Act, 1987


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Transfer to, and vesting in, the Central Government of the undertakings of the Company View Judgements
  4 General effect of vesting View Judgements
  5 Company to be liable for certain prior liabilities View Judgements
  6 Power of Central Government to direct vesting of the undertakings of the Company in Andrew Yule View Judgements
  7 Payment of amount View Judgements
  8 Payment of further amounts View Judgements
  9 Management, etc., of the undertakings of the Company View Judgements
  10 Duty of persons incharge of management of the undertakings of the Company to deliver all assets, etc View Judgements
  11 Duty of persons to account for assets, etc., in their possession View Judgements
  12 Continuance of employees View Judgements
  13 Provident fund and other funds View Judgements
  14 Appointment of Commissioner of Payments View Judgements
  15 Payment by the Central Government to the Commissioner View Judgements
  16 Certain powers of the Central Government or Andrew Yule View Judgements
  17 Claims to be made to the Commissioner View Judgements
  18 Priority of claims View Judgements
  19 Examination of claims View Judgements
  20 Admission or rejection of claims View Judgements
  21 Disbursement of money by the Commissioner to claimants View Judgements
  22 Disbursement of amounts to the Company View Judgements
  23 Undisbursed or unclaimed amount to be deposited to the general revenue account View Judgements
  24 Act to have overriding effect View Judgements
  25 Contracts to cease to have effect unless ratified by the Central Government or Andrew Yule View Judgements
  26 Penalties View Judgements
  27 Offences by companies View Judgements
  28 Protection of action taken in good faith View Judgements
  29 Delegation of powers View Judgements
  30 Power to make rules View Judgements
  31 Power to remove difficulties View Judgements
  SCHEDULE I



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