for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




DISPLACED PERSONS (DEBTS ADJUSTMENT) ACT, 1951


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 OVERRIDING EFFECT OF ACT, RULES AND ORDERS View Judgements
  4 TRIBUNALS COMPETENT TO EXERCISE JURISDICTION UNDER THIS ACT View Judgements
  5 APPLICATION BY DISPLACED DEBTORS FOR ADJUSTMENT OF DEBTS View Judgements
  6 REJECTION OF APPLICATION IN CERTAIN CASES View Judgements
  7 ISSUE OF NOTICE View Judgements
  8 OBJECTION BY RESPONDENTS View Judgements
  9 PROCEEDING AFTER SERVICE OF NOTICE ON RESPONDENTS View Judgements
  10 CLAIMS BY CREDITORS AGAINST DISPLACED DEBTORS View Judgements
  11 PROCEDURE ON CREDITOR'S PETITION View Judgements
  12 OBJECTION BY CREDITOR TO SCHEDULE OF ASSETS View Judgements
  13 CLAIMS BY DISPLACED CREDITORS AGAINST PERSONS WHO ARE NOT DISPLACED DEBTORS View Judgements
  14 PROCEDURE ON DISPLACED CREDITOR'S PETITION View Judgements
  15 CONSEQUENCES OF APPLICATION BY DISPLACED DEBTOR View Judgements
  16 DEBTS SECURED ON IMMOVABLE PROPERTY View Judgements
  17 DEBTS SECURED ON MOVABLE PROPERTY View Judgements
  18 CLAIMS AGAINST INSURANCE COMPANIES View Judgements
  19 CALLS ON SHARES IN COMPANIES View Judgements
  20 NO CALLS TO BE MADE ON DISPLACED PERSON OR BANK WHEN COMPANY OR CO-OPERATIVE SOCIETY IS IN LIQUIDATION View Judgements
  21 POWER TO REVISE CERTAIN DECREE AND SETTLEMENT View Judgements
  22 APPORTIONMENT OF JOINT DEBTS View Judgements
  23 SIMPLIFIED PROCEDURE IN CERTAIN CASES View Judgements
  24 PRESUMPTION RESPECTING REGISTERED DOCUMENTS View Judgements
  25 APPLICATION OF ACT 5 OF 1908 View Judgements
  26 SIGNING AND VERIFICATION OF APPLICATIONS AND WRITTEN STATEMENTS View Judgements
  27 CONTENTS OF DECREES View Judgements
  28 EXECUTION OF DECREES View Judgements
  29 CESSER OF ACCRUAL OF INTEREST View Judgements
  30 EXEMPTION FROM ARREST View Judgements
  31 FURTHER RELIEFS IN THE MATTER OF ATTACHMENT OF PROPERTY View Judgements
  32 SCALING DOWN OF DEBTS View Judgements
  33 MATTERS TO BE TAKEN INTO ACCOUNT IN DIRECTING PAYMENT BY INSTALMENTS View Judgements
  34 VARIATION OF MAINTENANCE ALLOWANCES View Judgements
  35 TAXATION OF LAWYER'S FEES View Judgements
  36 EXTENSION OF PERIOD OF LIMITATION View Judgements
  37 CURTAILMENT OF PERIOD OF LIMITATION FOR EXECUTION OF CERTAIN DECREES View Judgements
  38 SALE OF IMMOVABLE PROPERTY IN EXECUTION View Judgements
  39 ENCOURAGEMENT OF SETTLEMENTS View Judgements
  40 GENERAL PROVISIONS RELATING TO APPEALS View Judgements
  41 RESTRICTIONS ON RIGHT OF APPEAL IN CERTAIN CASES View Judgements
  42 PARTIES TO APPEALS View Judgements
  43 REGISTRATION OF CERTAIN SOCIETIES AND COMPANIES UNDER INDIAN LAW View Judgements
  44 BAR OF FURTHER APPLICATIONS IN CERTAIN CASES View Judgements
  45 AMENDMENT OF APPLICATIONS View Judgements
  46 SERVICE OF NOTICES View Judgements
  47 EFFECT OF FAILURE ON THE PART OF DISPLACED DEBTOR TO DISCLOSE CERTAIN MATTERS View Judgements
  48 PROCEEDINGS NOT TO ABATE ON DEATH OF DEBTOR View Judgements
  49 PAST TRANSACTIONS NOT TO BE AFFECTED View Judgements
  50 DISPLACED DEBTOR NOT TO BE DEEMED INSOLVENT View Judgements
  51 COMPROMISES OR ARRANGEMENTS BETWEEN BANKS AND THEIR DEBTORS NOT TO BE REOPENED IN CERTAIN CASES View Judgements
  52 COMMUNICATION OF CONTENTS OF DECREES TO PRESCRIBED AUTHORITY View Judgements
  53 APPLICATION OF THE LIMITATION ACT View Judgements
  54 ORDER 38 OF THE FIRST SCHEDULE TO THE CODE OF CIVIL PROCEDURE NOT TO APPLY View Judgements
  55 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  56 DELEGATION OF POWERS View Judgements
  57 POWER OF CENTRAL GOVERNMENT TO MAKE RULES View Judgements
  58 POWER OF STATE GOVERNMENT TO MAKE RULES View Judgements
  58A LAYING OF RULES View Judgements
  59 REPEALS View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon