Insurance Regulatory and Development Authority Act, 1999


Section
Section Title
  INTRODUCTION
  1 Short Title, Extent And Commencement View Judgements
  2 Definitions View Judgements
  3 Establishment And Incorporation Of Authority View Judgements
  4 Composition Of Authority View Judgements
  5 Tenure Of Office Of Chairperson And Other Members View Judgements
  6 Removal From Office View Judgements
  7 Salary And Allowances Of Chairperson And Members View Judgements
  8 Bar On Future Employment Of Members View Judgements
  9 Administrative Powers Of Chairperson View Judgements
  10 Meetings Of Authority View Judgements
  11 Vacancies, Etc., Not To Invalidate Proceedings Of Authority View Judgements
  12 Officers And Employees Of Authority View Judgements
  13 Transfer Of Assets, Liabilities, Etc., Of Interim Insurance Regulatory Authority View Judgements
  14 Duties, Powers And Functions Of Authority View Judgements
  15 Grants By Central Government View Judgements
  16 Constitution Of Funds View Judgements
  17 Accounts And Audit View Judgements
  18 Power Of Central Government To Issue Directions View Judgements
  19 Power Of Central Government To Supersede Authority View Judgements
  20 Furnishing Of Returns, Etc., To Central Government View Judgements
  21 Chairperson, Members, Officers And Other Employees Of Authority To Be Public Servants View Judgements
  22 Protection Of Action Taken In Good Faith View Judgements
  23 Delegation Of Powers View Judgements
  24 Power To Make Rules View Judgements
  25 Establishment Of Insurance Advisory Committee View Judgements
  26 Power To Make Regulations View Judgements
  27 Rules And Regulations To Be Laid Before Parliament View Judgements
  28 Application Of Other Laws Not Barred View Judgements
  29 Power To Remove Difficulties View Judgements
  30 Amendment Of Act 4 Of 1938 View Judgements
  31 Amendment Of Act 31 Of 1956 View Judgements
  32 Amendment Of Act 57 Of 1972 View Judgements
  SCHEDULE I



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon