for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




DALMIA DADRI CEMENT LIMITED (ACQUISITION AND TRANSFER OF UNDERTAKINGS) ACT, 1981


Section
Section Title
  INTRODUCTION
  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 CENTRAL GOVERNMENT OR CEMENT CORPORATION NOT TO BE LIABLE FOR PRIOR LIABILITIES View Judgements
  6 POWER OF CENTRAL GOVERNMENT TO DIRECT VESTING OF THE UNDERTAKINGS OF THE COMPANY IN CEMENT CORPORATION View Judgements
  7 PAYMENT OF' AMOUNT View Judgements
  8 PAYMENT OF FURTHER AMOUNT View Judgements
  9 MANAGEMENT, ETC.OF THE UNDERTAKINGS OF THE COMPANY View Judgements
  10 DUTY TO DELIVER POSSESSION OF THE UNDERTAKINGS OF THE COMPANY AND DOCUMENTS RELATING THERETO View Judgements
  11 DUTY TO FURNISH PARTICULARS View Judgements
  12 EMPLOYMENT OF CERTAIN EMPLOYEES TO CONTINUE 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 CEMENT CORPORATION View Judgements
  17 CHAIMS TO BE MADE TO COMMISSIONER View Judgements
  18 PRIORITY OF CLAINTS 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 CONTRACT TO CEASE TO HAVE EFFECT UNLESS RATIFIED BY CENTRAL GOVERNMENT OR CEMENT CORPORATION View Judgements
  26 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  27 DELEGATION OF POWERS View Judgements
  28 PENALTIES View Judgements
  29 OFFENCE BY COMPANIES View Judgements
  30 POWER TO MAKE RULES View Judgements
  31 POWER TO REMOVE DIFFICULTIES View Judgements
  31 REPEAL AND SAVING View Judgements
  SCHEDULE I ORDER OF PRIORITIES FOR THE DISCHARGE OF LIABILITIES OF THE COMPANY



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