Coal Mines (Nationalisation) Act, 1973


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  1A 1 Declaration as to expediency of Union control View Judgements
  2 Definitions View Judgements
  3 Acquisition of rights of owners in respect of coal mines View Judgements
  4 Central Government to be the lessee of the State Government View Judgements
  5 Power of Central Government to direct vesting of rights in a Government company View Judgements
  6 Properties vested in the Central Government to be freed from mortgages, etc View Judgements
  7 Central Government or Government company not to be liable for prior liabilites View Judgements
  8 Payment of amount to owners of coal mines View Judgements
  9 Payment of further amount View Judgements
  10 Income derived by the owners of coal mines after the appointed day to be refunded to the Central Government View Judgements
  11 Management, etc., of coal mines View Judgements
  12 Duty of persons in charge of management of coal mines to deliver all assets, etc View Judgements
  13 Accounts and audit View Judgements
  14 1 Liability of officer or other employee of a coal mine for transfer to any other coal mine View Judgements
  15 Provident and other funds View Judgements
  16 Superannuation fund, etc., to be distributed to employees whose employment becomes terminated under this Act View Judgements
  17 Commissioner of Payments to be appointed View Judgements
  18 Payment by the Central Government to the Commissioner View Judgements
  19 Statement of accounts in respect of the period of management by the Central Government, etc View Judgements
  19A 1 Validation of certain collections View Judgements
  20 Claims to be made to the commissioner View Judgements
  21 Priority of claims in relation to arrears of provident fund,etc View Judgements
  22 Priority in relation to other claims View Judgements
  23 Admission or rejection of claims View Judgements
  23A 1 Application of sections 5 and 12 of the Limitation Act View Judgements
  24 Disbursement of money by the Commissioner to claimants View Judgements
  24A 1 Interest on admitted claims View Judgements
  25 1 Recovery of excess payments made by Central Government or Custodian View Judgements
  25A 1 Notice to owners of coal mines and managing contractors, etc View Judgements
  26 Disbursement of amounts to the owners of coal mines View Judgements
  27 Undisbursed of unclaimed amounts to be deposited to the general revenue account View Judgements
  28 Effect of this Act on other laws View Judgements
  29 Contracts to cease to have effect unless ratified by Government View Judgements
  30 Penalties View Judgements
  31 Offences by companies View Judgements
  32 Mining companies not to be wound up by the court View Judgements
  33 Delegation of powers View Judgements
  34 Make Rules View Judgements
  35 Power to remove difficulties View Judgements



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