Section 16   [ View Judgements ]

Certain powers of Central Government or existing, or new, The Jute Manufactures Corporation


(1) The Central Government or the Jute Manufactures Corporation, as the case may be, shall be entitled to receive up to the specified date, to the exclusion of all other persons, any money due to the jute companies in relation to its undertakings which have vested in the Central Government or the Jute Manufactures Corporation, and realised after the appointed day notwithstanding that the realisation pertains to a period prior to the appointed day.



(2) The Central Government, or the Jute Manufactures Corporation, as the case may be, may make a claim to the Commissioner with regard to every payment made by that Government or Corporation, after the appointed day, for discharging any liability of a jute company, not being any liability specified in sub-section (2) of section 5, in relation to any of the undertakings owned by it in respect of any period prior to the appointed day, and every such claim shall have priority, in accordance with the priorities attaching, under this Act, to the matter in relation to which such liability has been discharged by the Central Government or the Jute Manufactures Corporation.



(3) Save as otherwise provided in this Act, the liabilities of a jute companies in relation to any of the undertakings owned by it in respect of any transaction prior to the appointed day which have not been discharged on or before the specified date shall be the liabilities of that company.



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