Jute Companies (Nationalisation) Act, 1980


Section
Section Title
  Status : Active
  title CHAPTER I: Preliminary View Judgements
  1 Short title View Judgements
  2 Definitions View Judgements
  title CHAPTER II: Acquisition and Transfer of the undertakings of the jute companies View Judgements
  3 Transfer to, and vesting in, the Central Government of the undertakings of the jute companies View Judgements
  4 General Power of vesting View Judgements
  5 Jute companies to be liable for certain prior liabilities View Judgements
  6 Power of Central Government to direct vesting of the undertakings of the jute companies in Jute Manufactures Corporation View Judgements
  title CHAPTER III: Payment of amounts View Judgements
  7 Payment of amount View Judgements
  8 Payment of further amounts View Judgements
  title CHAPTER IV: Management, etc, of the undertakings of the jute companies View Judgements
  9 Management, etc., of the under takings of the jute companies View Judgements
  10 Duty of persons in charge of management of the undertakings to deliver all assets etc View Judgements
  11 Duty of persons to account for assets, etc., in their possession View Judgements
  title CHAPTER V: Provisions relating to employees of the two companies View Judgements
  12 Continuance of employees View Judgements
  13 -n/a- View Judgements
  title CHAPTER VI: Commissioner of Payments View Judgements
  14 Appointment of Commissioner of Payments View Judgements
  15 Payment by Central Government to the Commissioner View Judgements
  16 Certain powers of Central Government or existing, or new, The Jute Manufactures Corporation View Judgements
  17 Claims to be made to the Commissioner View Judgements
  18 Priority of claims View Judgements
  19 Examination of claims View Judgements
  20 Admission or rejection of claims View Judgements
  21 Disbursement of money by Commissioner View Judgements
  22 Disbursement of amounts to the companies View Judgements
  23 Undisbursed or unclaimed amount to be deposited with the general revenue account View Judgements
  title CHAPTER VII: Miscellaneous View Judgements
  24 Act to have overriding effect View Judgements
  25 Assumption of liability View Judgements
  26 Management to continue to vest in certain persons until alternative arrangements have been made View Judgements
  27 Contracts to cease to have effect unless ratified by the Central Government or Jute Manufactures Corporation View Judgements
  28 Penalties View Judgements
  29 Offences by companies View Judgements
  30 Protection of action taken in good faith View Judgements
  31 Delegation of powers View Judgements
  32 Power to make rules View Judgements
  33 Power to remove difficulties View Judgements
  SCHEDULE I
  SCHEDULE II



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