for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section
Section Title
  STATEMENT OF OBJECTS AND REASONS
  1 SHORT TITLE, EXTENT, APPLICATION AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 APPOINTMENT OF CUISTODIAN OF ENEMY PROPERTY FOR INDIA AND DEPUTY CUSTODIAN, ETC View Judgements
  4 APPOINTMENT OF INSPECTORS OF ENEMY PROPERTY View Judgements
  5 PROPERTY VESTED IN THE CUSTODIAN OF ENEMY PROPERTY FOR INDIA UNDER THE DEFENCE OF INDIA RULES, 1962 TO CONTINUE TO VEST IN CUSTODIAN View Judgements
  6 TRANSFER OF PROPERTY VESTED IN CUSTODIAN BY ENEMY OR ENEMY SUBJECT OR ENEMY FIRM View Judgements
  7 PAYMENT TO CUSTODIAN OF MONEY OTHERWISE PAYABLE TO AN ENEMY, ENEMY SUBJECT OR ENEMY FIRM View Judgements
  8 POWERS OF CUSTODIAN IN RESPECT OF ENEMY PROPERTY VESTED IN HIM View Judgements
  9 EXEMPTION FROM ATTACHMENT, ETC View Judgements
  10 TRANSFER OF SECURITIES BELONGING TO AN ENEMY View Judgements
  11 POWER OF CUSTODIAN TO SUMMON PERSONS AND CALL FOR DOCUMENTS View Judgements
  12 PROTECTION FOR COMPLYING WITH ORDERS OF CUSTODIAN View Judgements
  13 VALIDITY OF ACTION TAKEN IN PURSUANCE OF ORDERS OF CUSTODIAN View Judgements
  14 PROCEEDING AGAINST COMPANIES WHO’S ASSETS VEST IN CUSTODIAN View Judgements
  15 -n/a- View Judgements
  16 REGISTERS OF RETURNS View Judgements
  17 LEVY OF FEES View Judgements
  18 DIVESTING OF ENEMY PROPERTY VESTED IN THE CUSTODIAN View Judgements
  19 PROTECTION OF ACTION TAKEN UNDER THE ACT View Judgements
  20 PENALTY View Judgements
  21 OFFENCES BY COMPANIES View Judgements
  22 EFFECT OF LAWS INCONSISTENT WITH THE ACT View Judgements
  23 POWER TO MAKE RULES View Judgements
  24 CERTAIN ORDERS MADE UNDER THE DEFENCE OF INDIA RULES, 1962, TO CONTINUE IN FORCE View Judgements
  25 REPEAL AND SAVING View Judgements



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