Section 4B   [ View Judgements ]

CUSTODIAN OR OTHER PERSON TO BE IN CHARGE OF THE MANAGEMENT OF THE UNDERTAKING OF THE INSURER


Subject to such directions and instructions as the Central Government may give under this Act, the Custodian, or, where no Custodian has been appointed in relation to the undertaking of any insurer, the person in charge, under section 3-, of the management of the undertaking of the insurer, shall alone be entitled to exercise all the powers of management in connection with, or incidental to, the carrying on or otherwise of the general insurance business of the insurer, whether such powers are derived from the Companies Act, 1956-, or from the memorandum or articles of association of the insurer or from any other source.]

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