Inland Waterways Authority of India Act, 1985


Section
Section Title
  Status : Active
  Title CHAPTER I - PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  Title CHAPTER II - INLAND WATERWAYS AUTHORITY OF INDIA View Judgements
  3 Constitution and incorporation of the Inland Waterways Authority of India View Judgements
  4 Conditions of service of members View Judgements
  4A Disqualifications for appointment as member [1] View Judgements
  5 Powers of Chairman and Vice-Chairman View Judgements
  5A Meetings [1] View Judgements
  6 Removal, etc., of members View Judgements
  7 Vacancy, etc., not to invalidate proceedings of the Authority View Judgements
  8 Secretary and other officers View Judgements
  9 Advisory Committees View Judgements
  10 Authority to act on business principles View Judgements
  Title CHAPTER III - PROPERTY AND CONTRACTS View Judgements
  11 Transfer of assets and liabilities of the Central Government to the Authority View Judgements
  12 Contracts by the Authority View Judgements
  13 Mode of executing contracts on behalf of the Authority View Judgements
  Title CHAPTER IV - FUNCTIONS AND POWERS OF THE AUTHORITY View Judgements
  14 Functions of the Authority View Judgements
  15 Amendment of schemes View Judgements
  16 Omitted View Judgements
  Title CHAPTER V - FINANCE,ACCOUNTS AND AUDIT View Judgements
  17 Levy and collection of fees and charges View Judgements
  18 Grants and loans by the Central Government View Judgements
  18A Borrowing powers of the Authority [1] View Judgements
  19 Constitution of the Fund View Judgements
  20 Budget View Judgements
  21 Investment of funds View Judgements
  22 Annual report View Judgements
  23 Accounts and audit View Judgements
  24 Annual report and auditors' report to be laid before Parliament View Judgements
  Title CHAPTER VI - MISCELLANEOUS View Judgements
  25 Power of Central Government to issue directions View Judgements
  26 Compulsory acquisition of land for the Authority View Judgements
  27 Application, etc., of certain laws View Judgements
  28 Power to enter View Judgements
  29 Delegation View Judgements
  30 Authentication of orders and other instruments of the Authority View Judgements
  31 Members, officers and employees of the Authority to be public servants View Judgements
  32 Protection of action taken in good faith View Judgements
  33 Power of Central Government to supersede the Authority View Judgements
  34 Power to make rules View Judgements
  35 Power to make regulations View Judgements
  36 Rules and regulations to be laid before Parliament View Judgements
  37 Power to remove difficulties View Judgements
  38 Amendment of Act 49 of 1982 View Judgements



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