Hooghly Docking and Engineering Company Limited (Acquisition and Transfer of Undertakings) Act, 1984


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Transfer to, and vesting in, the Central Government of the undertakings of the Company View Judgements
  4 General effect of vesting View Judgements
  5 Power of Central Government to direct vesting of the undertakings of the Company in an existing Government company View Judgements
  6 Transfer of undertakings of the Company from an existing Government company to a new Government company View Judgements
  7 Company to be liable for certain prior liabilities View Judgements
  8 Payment of amount View Judgements
  9 Payment of further amount View Judgements
  10 Management, etc., of the undertakings of the Company View Judgements
  11 Duty of persons in charge of management of the undertakings of the Company to deliver all assets, etc View Judgements
  12 Duty of persons to account for assets, etc., in their possession View Judgements
  13 Continuance of employees View Judgements
  14 Provident fund and other funds View Judgements
  15 Appointment of Commissioner of Payments View Judgements
  16 Payment by the Central Government to the Commissioner View Judgements
  17 Certain powers of the Central Government or the Government company View Judgements
  18 Claims to be made to the Commissioner View Judgements
  29 Priority of claims View Judgements
  20 Examination of claims View Judgements
  21 Admission or rejection of claims View Judgements
  22 Disbursement of money by the Commissioner to claimants View Judgements
  23 Disbursement of amounts of the Company View Judgements
  24 Undisbursed or unclaimed amount to be deposited to the general revenue account View Judgements
  25 Act to have overriding effect View Judgements
  26 Contracts to cease to have effect unless ratified by the Central government or the Government company View Judgements
  27 Protection of action taken in good faith View Judgements
  28 Delegation of powers View Judgements
  29 Penalties View Judgements
  30 Offences by Companies View Judgements
  31 Power to make rules View Judgements
  32 Power to remove difficulties View Judgements
  33 Repeal and saving View Judgements
  SCHEDULE I



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