Khadi and Village Industries Commission Act, 1956


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 Power to add to the Schedule View Judgements
  4 [Omitted by Khadi and Village Industries Commission (Amendment) Act (12 of 1987), Section 3 (24-7-87). View Judgements
  5 (1) With effect from such date as the Central Government may, by notification in the Official Gazette, fix in this behalf, there shall be established a Commission to be called the Khadi and Village Industries Commission which shall be a body corporate having perpetual succession and a common seal, with power to acquire, hold and dispose of property and to contract, and may by the said name sue and be sued. View Judgements
  5A Powers and functions of the Financial Adviser View Judgements
  6 Disqualifications for membership of the Commission View Judgements
  6A Removal of Chairman, Member, etc., from the Commission View Judgements
  7 Resignation of office by member View Judgements
  8 Vacancies, etc., not to invalidate acts and proceedings of the Commission View Judgements
  9 Temporary association of persons with the Commission for particular purposes View Judgements
  10 Constitution of the Board View Judgements
  11 Commission to consult the Board View Judgements
  12 Meetings of the Commission View Judgements
  13 1 Term of office and conditions of service of the chairman and other members View Judgements
  14 Officers and servants of the Commission View Judgements
  15 1 Functions of the Commission View Judgements
  16 Power of Central Government to give directions View Judgements
  17 Payment to the Commission View Judgements
  17A 1 Commission to receive gifts, grants, etc View Judgements
  18 Funds of the Commission View Judgements
  19 Power of the Commission to spend View Judgements
  19A 1 Standing Finance Committees View Judgements
  19B Recovery of monies due to the Commission as arrears of land-revenue View Judgements
  20 Budget View Judgements
  21 Borrowing of money View Judgements
  22 Transfer of liabilities and obligations to the Commission View Judgements
  23 Accounts and audit View Judgements
  SCHEDULE I
  24 Returns and reports View Judgements
  24A 1 Exemption from liability to pay income-tax View Judgements
  25 Dissolution of the Commission View Judgements
  26 Power to make rules View Judgements
  27 Power to make regulations View Judgements
  28 1 Rules and Regulations to be laid before Parliament View Judgements



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