Industries (Development and Regulation) Act, 1951


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title, extent and commencement View Judgements
  2 Declaration as to expediency of control by the Union View Judgements
  3 Definitions View Judgements
  4 Saving View Judgements
  5 Establishment unit constitution of Central Advisory Council and its functions View Judgements
  6 Establishment and constitution of Development Councils and their functions View Judgements
  7 Reports and accounts of Development Councils View Judgements
  8 Dissolution of Development Council View Judgements
  9 Imposition of cess on scheduled industries in certain cases View Judgements
  10 Registration of existing industrial undertakings View Judgements
  10A 1 Revocation of Registration in certain cases View Judgements
  11 Licensing of new industrial undertakings View Judgements
  11A 1 Licence for producing or manufacturing new articles View Judgements
  11B 1 Power of Central Government to specify the requirements which shall he complied with by small scale industrial undertakings View Judgements
  12 Revocation and amendment of licences in certain cases View Judgements
  13 1 Further provision for Licensing of industrial undertaking in special cases View Judgements
  14 Procedure for the grant of licence or permission View Judgements
  15 Power to cause investigation to be made into scheduled industries or industrial undertakings View Judgements
  15A 1 Power to investigate into the affairs of a company in liquidation View Judgements
  16 Powers of Central Government on completion of investigation under section 15 View Judgements
  17 Special provisions for direct control by Central Government in certain eases View Judgements
  18 Power of persons or body of persons appointed under section 15 to call for assistance in any investigation View Judgements
  18A Power of Central Government to assume management or control of an industrial undertaking in certain cases View Judgements
  18AA 1 Power to take over industrial undertakings without investigation under certain circumstances View Judgements
  18B Effect of notified order under section 18A View Judgements
  18C 1 Contracts in bad faith, etc., may he cancelled or varied View Judgements
  18D 1 No right to compensation for termination of office or contract View Judgements
  18E Application of Act 7 of 1913 View Judgements
  18F 1 Power of Central Government to cancel notified order under section 18A View Judgements
  18FA Power of Central Government to authorise, with the permission of the High Court, persons to take over management or control of industrial undertakings View Judgements
  18FB Power of Central Government to make certain declarations in relation to industrial undertakings, the management or control of which has been taken over under section 18A, section 18AA, or section 18FA View Judgements
  18FC Power of Central Government to call for report on the affairs and working of managed company View Judgements
  18FD Decision of Central Government in relation to managed company.-(1) If, on receipt of the report submitted by the authorised person, the Central Government is satisfied View Judgements
  18FE Provisions where Government decides to follow the course of action specified in section 18FD(1) View Judgements
  18FF Provisions where Government decides to follow the course of action specified in section 18FD(2) View Judgements
  18FG Preparation of inventory of assets and liabilities and list of members and creditors of managed company View Judgements
  18FH Stay of suits and other proceedings View Judgements
  18G Power to control supply, distribution, price, etc,, of certain articles View Judgements
  19 Powers of inspection View Judgements
  20 General prohibition of taking over management or control of industrial undertakings View Judgements
  21 Certain administrative expenses of Development Councils to be paid from moneys provided by Parliament View Judgements
  22 Power of the Central Government to issue directions to Development Councils View Judgements
  23 1 Decision of Central Government final respecting certain mutters View Judgements
  24 Penalties View Judgements
  24A 1 Penalty for false statements View Judgements
  25 1 Delegation of powers View Judgements
  26 Power to issue directions View Judgements
  27 Cognizance of offences View Judgements
  28 Burden of proof in certain cases View Judgements
  29 Jurisdiction of courts View Judgements
  29A Special provision regarding fines View Judgements
  29B Power to exempt in special cases View Judgements
  29C Protection of action taken under the Act View Judgements
  29D 1 Debts incurred by the authorised person to have priority View Judgements
  30 Power to make rules View Judgements
  31 Application of other laws not barred View Judgements
  32 Amendment of section 2, Act 14 of 1947 View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III



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