Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Declaration as to expediency of control by the Union View Judgements
  3 Definitions View Judgements
  title CHAPTER II : THE COIR BOARD View Judgements
  4 Establishment and Constitution of the Coir Board View Judgements
  5 Vacancies, etc., not to invalidate acts and proceedings View Judgements
  6 Salary and allowances or Chairman View Judgements
  7 Vice-Chairman View Judgements
  8 Executive and other committees View Judgements
  9 Secretary and Staff View Judgements
  10 Functions of the Board View Judgements
  11 Dissolution of the Board View Judgements
  title CHAPTER III : CONTROL OVER THE EXPORT OF COIR FIBRE, COIR YARN AND COIR PRODUCTS View Judgements
  12 Control of export of coir fibre, coir yarn and coir products View Judgements
  title CHAPTER IV : FINANCE, ACCOUNTS AND AUDIT View Judgements
  13 Imposition of a duty of customs on export of coir fibre, coir yarn and coir products View Judgements
  14 Payment of proceeds of cess to the Board View Judgements
  15 Constitution of Fund View Judgements
  16 Borrowing powers of Board View Judgements
  17 Accounts and Audit View Judgements
  title CHAPTER V : CONTROL BY THE CENTRAL GOVERNMENT View Judgements
  18 General control over acts and proceedings of the Board View Judgements
  19 Report and returns View Judgements
  title CHAPTER VI : MISCELLANEOUS View Judgements
  20 Penalties View Judgements
  21 Offences by companies View Judgements
  22 Previous sanction of Central Government for Prosecution View Judgements
  23 Protection of action taken in good faith View Judgements
  24 Power to delegate View Judgements
  25 Suspension of operation of Act View Judgements
  26 Power of Central Government to make rules View Judgements
  27 Power of Board to make by-laws View Judgements



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