Kosangas Company (Acquisition of Undertaking) Act, 1979


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ACQUISITION OF THE UNDERTAKING OF KOSANGAS COMPANY View Judgements
  3 Transfer and vesting in the Central Government of the undertaking View Judgements
  4 Gocul Gas Private Limited and Kosangas company to be liable for certain prior liabilities View Judgements
  5 Special provision as to certain rights and interests held before the appointed day View Judgements
  6 Removal of doubts View Judgements
  7 Power of Central Government to direct vesting of undertaking in a Government company View Judgements
  title CHAPTER III : PAYMENT OF AMOUNT View Judgements
  8 Payment of amount View Judgements
  title CHAPTER IV : PROVISIONS RELATING TO EMPLOYEES View Judgements
  9 Transfer of services of existing employees View Judgements
  10 Provident and other funds View Judgements
  11 Contracts to continue unless terminated by Central Government View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  12 Effect of Act on other laws View Judgements
  13 Duty to deliver possession of properties etc View Judgements
  14 Penalties View Judgements
  15 Offences by Companies View Judgements
  16 Protection of action taken in good faith View Judgements
  17 Cognizance of offences View Judgements
  18 Indemnity View Judgements
  19 Power to remove difficulties View Judgements
  20 Power to make rules View Judgements



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