Essential Commodities Act, 1955


Section
Section Title
  INTRODUCTION
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  2A Essential commodities declaration etc [1] View Judgements
  3 Powers to control production, supply, distribution, etc., of essential commodities View Judgements
  4 Imposition of duties on State Government, etc View Judgements
  5 Delegation of powers View Judgements
  6 Effect of orders inconsistent with other enactments View Judgements
  6A Confiscation of essential commodity [1] View Judgements
  6B Issue of show cause notice before confiscation of foodgrains, etc [1] View Judgements
  6C Appeal [1] View Judgements
  6D Award of confiscation not to interfere with other punishments [1] View Judgements
  6E Bar of jurisdiction in certain cases [1] View Judgements
  7 Penalties View Judgements
  7A Power of Central Government to recover certain amounts as arrears of land revenue [1] View Judgements
  8 Attempts and abetment View Judgements
  9 False statement View Judgements
  10 Offences by companies View Judgements
  10A Offences to be cognizable [1] View Judgements
  10B Power of court to publish name, place of business, etc., of companies convicted under the Act [1] View Judgements
  10C Presumption of culpable mental state [1] View Judgements
  11 Cognizance of offences View Judgements
  12 Special provision regarding fine [1] View Judgements
  12A Power to try summarily [1] View Judgements
  12B Grant of injunction, etc., by civil courts [1] View Judgements
  13 Presumption as to orders View Judgements
  14 Burden of proof in certain cases View Judgements
  15 Protection of action taken under Act View Judgements
  15A Prosecution of public servants [1] View Judgements
  16 Repeals and savings View Judgements



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