Section 5   [ View Judgements ]

Payment of amount


(1) Each of the two companies shall be given by the Central Government an amount, in cash, and at the rate specified in sub-section (2), for the vesting in it, under section 3, of the management of the undertakings of each such company.



For every month during which the management of the undertakings of each of the two companies remains vested in the Central Government under this Act, the amount, referred to in sub-section (1), shall be computed at the rate of-



rupees ten thousand per annum in the case of Laxmirattan Cotton Mills Company Limited; and



rupees eight thousand per annum in the case of Atherton West and Company Limited.



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