Forward Contracts (Regulation) Act, 1952


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 1 Establishment and constitution of the Forward Markets Commission View Judgements
  4 Functions of the Commission View Judgements
  4A 1 Powers of the Commission View Judgements
  5 Application for recognition of associations View Judgements
  6 Grant of recognition to association View Judgements
  7 Withdrawal of recognition View Judgements
  8 Power of Central Government to call for periodical returns or direct inquiries to he made View Judgements
  9 Furnishing of annual reports to the Central Government by recognised associations View Judgements
  9A Power of recognised association to make rules respecting grouping of members, restricting voting rights, etc., in special cases View Judgements
  10 . Power of Central Government to direct rules to be made or to make rules View Judgements
  11 Power of recognised association to make bye-laws View Judgements
  12 Power of Central Government to make or amend bye-laws of recognised associations View Judgements
  12A Application of amendment of bye-laws to existing [forward contracts View Judgements
  12B Power of Commission to suspend member of recognised association or to prohibit him from trading View Judgements
  13 Power of Central Government to supersede governing body of recognised association View Judgements
  14 Power to suspend business of recognised association View Judgements
  14A Certificate of registration to be obtained by all associations View Judgements
  14B Grant or refusal of certificate of registration View Judgements
  14C Application of section 8 and 12-B to registered association View Judgements
  15 Forward contracts in notified goods illegal or void in certain circumstances View Judgements
  16 Consequences of notification under section 15 View Judgements
  17 Power to prohibit forward contracts in certain cases View Judgements
  18 Special provisions respecting certain kinds of forward contracts View Judgements
  19 Prohibition of options in goods View Judgements
  20 1 Penalties View Judgements
  21 Penalty for owning or keeping place used for entering into [forward contracts] in goods View Judgements
  21A 1 Power of Court to order forfeiture of property View Judgements
  22 Offences by companies View Judgements
  22A 1 Power to search and seize books of accounts or other documents View Judgements
  22B Presumptions to be drawn in certain cases View Judgements
  23 Certain offences to be cognizable View Judgements
  24 Jurisdiction to try offences under this Act View Judgements
  25 Advisory Committee View Judgements
  26 Power to delegate View Judgements
  27 Power to exempt View Judgements
  27A 1 Protection of action taken in good faith View Judgements
  28 Power to make rules View Judgements
  29 1 Repeals and savings View Judgements



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