Lady Hardinge Medical College and Hospital (Acquisition) and Miscellaneous Provisions Act, 1977


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER 1: PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ACQUISITION OF LADY HARDINGE MEDICAL COLLEGE AND HOSPITAL View Judgements
  3 Lady Hardinge Medical College and Hospital to vest in Central Government View Judgements
  4 Payment of amount View Judgements
  5 Lady Hardinge Medical College and Hospital to be administered as Government institution View Judgements
  6 Applicability of Act 2 of 1882 to Board of Administration View Judgements
  7 Amount to be held for purposes of Scheme View Judgements
  title CHAPTER III : MANAGEMENT OF THE KALAVATI SARAN HOSPITAL View Judgements
  8 Kalavati Saran Hospital to be managed as Government institution View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  9 Act to override all other enactments View Judgements
  10 Provisions relating to officers and other employees of Lady Hardinge Medical College and Hospital and Kalavati Saran Hospital View Judgements
  11 Effect of contracts, etc View Judgements
  12 Contracts, in bad faith or detrimental to the interests of Lady Hardinge Medical College and Hospital and Kalavati Saran Hospital to be cancelled or varied View Judgements
  13 Duty to deliver possession of property, etc View Judgements
  14 Penalty 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 make rules View Judgements



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