Indian Copper Corporation (Acquisition of Undertaking) Act, 1972


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title View Judgements
  2 Declaration as to the policy of the State View Judgements
  3 Definitions View Judgements
  title CHAPTER II : ACQUISITION OF THE UNDERTAKING OF THE INDIAN COPPER CORPORATION LIMITED View Judgements
  4 Undertaking of the company to vest in Central Government . View Judgements
  5 General effect of vesting under section 4 View Judgements
  6 Power of Central Government to direct vesting of the undertaking in Hindustan Copper View Judgements
  7 Duty to deliver possession of property acquired and documents relating thereto View Judgements
  8 Duty to furnish particulars View Judgements
  9 Transfer of service of existing employees View Judgements
  10 Provident, superannuation, welfare and other funds View Judgements
  title CHAPTER III : PAYMENT OF AMOUNT View Judgements
  11 Amount to be paid for transfer and vesting of the undertaking of the company View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  12 Penalties View Judgements
  13 Offences by companies View Judgements
  14 Receiver not to be appointed in relation to the business of the company View Judgements
  15 Act to have overriding effect View Judgements
  16 Protection of action taken in good faith View Judgements
  17 Contracts in bad faith may be cancelled or varied View Judgements
  18 Power to make rules View Judgements
  19 Repeal of Act 11 of 1972 View Judgements



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