Major Port Trusts Act, 1963


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title, commencement and application View Judgements
  2 Definitions View Judgements
  3 Constitution of Board of Trustees View Judgements
  4 First Board of Trustees View Judgements
  5 Board to be body corporate View Judgements
  6 Disqualification for office of Trustee View Judgements
  7 Term of office of Trustees View Judgements
  8 Vacation of office of Trustees View Judgements
  9 Eligibility of Trustee for re-appointment or re-election View Judgements
  10 Filling in of vacancies in office of Trustee View Judgements
  11 Saving provision for appointment of Trustee by Central Government after prescribed period View Judgements
  12 Power of Central Government to extend time for election or appoint Trustees in default of election View Judgements
  13 Term of office in case of certain Trustees View Judgements
  14 Absence of Chairman and Deputy Chairman View Judgements
  14A 1 Acting Chairman or Deputy Chairman View Judgements
  15 Conditions of service of Chairman and Deputy Chairman View Judgements
  16 Meetings of Board View Judgements
  17 Committees of Board View Judgements
  18 Fees and allowances payable to Trustees View Judgements
  19 Restriction of power of Trustees to vote in certain cases View Judgements
  20 Defects in appointments or election not to invalidate acts, etc View Judgements
  21 Delegation of powers View Judgements
  22 . Duties of Chairman and Deputy Chairman View Judgements
  23 Schedule of Board's staff View Judgements
  24 Power to make appointments View Judgements
  25 Power to promote grant leave, etc., to employees of Board View Judgements
  26 Consulting Engineer to Board View Judgements
  27 1 Power to create posts View Judgements
  28 Power to make regulations View Judgements
  29 Transfer of assets and liabilities of Central Government, etc View Judgements
  30 Existing rates, etc., to continue until altered by Board View Judgements
  31 Repayment of capital with interest View Judgements
  32 Procedure when immovable property cannot be acquired by agreement View Judgements
  33 Contracts by Board View Judgements
  34 Mode of executing contracts on behalf of Board View Judgements
  35 Power of Board to execute works and provide appliances View Judgements
  35A 1 Power with respect to landing places and bathing ghats View Judgements
  36 Power of Board to undertake certain works View Judgements
  37 Power of Board to order sea-going vessels to use docks, wharves, etc View Judgements
  38 If accommodation sufficient, all sea-going vessels compelled to use docks, wharves; etc View Judgements
  39 Power to order vessels not to come alongside of, or to be removed from, docks, wharves, etc View Judgements
  40 Power of Central Government to exempt from obligation to use docks, wharves, etc View Judgements
  41 Board to declare when vessels other than sea-going vessels compelled to use docks, wharves, etc View Judgements
  42 Performance of services by Board or other person View Judgements
  43 Responsibility of Board for loss, etc., of goods View Judgements
  44 Accommodation to be provided for customs officers in wharves, etc., appointed under Customs Act View Judgements
  45 Dues at customs wharves, etc View Judgements
  46 Power to permit erection of private wharves, etc., within a port subject to conditions View Judgements
  47 Compensation payable in certain cases where use of any private wharf, etc., rendered unlawful View Judgements
  47A 1 Constitution and incorporation of Tariff Authority for Major Ports View Judgements
  47B 1 Term of office, conditions of service, etc., of Chairperson and other Members View Judgements
  47C 1 Disqualification for the office of Chairperson and Member View Judgements
  47D 1 Removal, etc., of Chairperson and Members View Judgements
  47E 1 Meetings View Judgements
  47F 1 Authentication of all orders and decisions of the Authority View Judgements
  47G 1 Vacancy, etc., not to invalidate proceedings of the Authority View Judgements
  47H 1 Officers and employees of the Authority View Judgements
  48 Scales of rates for services performed by Board or other person View Judgements
  49 Scale of rates and statement of conditions for use of property belonging to Board . View Judgements
  49A 1 Fees for pilotage and certain other services View Judgements
  49B 1 Fixation of port-dues View Judgements
  50 Consolidated rates for combination of services View Judgements
  50A Port-due on vessels in ballast View Judgements
  50B Port-due on vessels not discharging or taking in cargo View Judgements
  50C Publication of orders of Authority View Judgements
  51 Power to levy concessional rates in certain cases View Judgements
  52 Prior sanction of Central Government to rates and conditions View Judgements
  53 Exemption from, and remission of, rates or charges View Judgements
  54 Power of Central Government, to require modification or cancellation of rates View Judgements
  55 Refund of overcharges View Judgements
  56 Notice of payment of charges short-levied or erroneously refunded View Judgements
  57 Authority not to lease rates without sanction View Judgements
  58 Time for payment of rates on goods View Judgements
  59 Board's lien for rates View Judgements
  60 Ship-owner's lien for freight and other charges View Judgements
  61 Sale of goods after two months if rates or rent are not paid or lien for freight is not discharged View Judgements
  62 Disposal of goods not removed from premises of Board within time limit View Judgements
  63 Application of sale proceeds View Judgements
  64 -n/a- View Judgements
  65 1 Grant of port-clearance after payment of rates and realisation of damages, etc View Judgements
  66 Power to raise loans View Judgements
  67 Port Trust securities View Judgements
  68 Right of survivors of joint or several payees of securities View Judgements
  69 Power of one or two or more joint holders to grant receipts View Judgements
  70 Indorsements to be made on security itself View Judgements
  71 Indorser of security not liable for amount thereof View Judgements
  72 Impression of signature on securities View Judgements
  73 Issue of duplicate securities View Judgements
  74 Issue of converted, etc. securities View Judgements
  74A 1 Recognition as holder of Port Trust securities in certain cases View Judgements
  74B 1 Legal effect of recognition by the Board under section 74A View Judgements
  75 Discharge in certain cases View Judgements
  76 Power of Board to make regulations View Judgements
  77 Place and currency of loans raised by Board View Judgements
  78 Security for loans taken out by Board View Judgements
  79 Remedies of Government in respect of loans made to Boards View Judgements
  80 Power of Board to repay loans before due date View Judgements
  81 Establishment of sinking fund View Judgements
  82 Investment and application of sinking fund View Judgements
  83 Examination of sinking fund View Judgements
  84 Power of Board to raise loans on short-term bills View Judgements
  85 Power of Board to take temporary loans or overdrafts View Judgements
  86 Powers of Board to borrow money from International Bank for Reconstruction and Development or other foreign institutions View Judgements
  87 General account of Port View Judgements
  88 Application of moneys in general account View Judgements
  89 Power to transfer moneys from general account to pilotage account and vice versa View Judgements
  90 Establishment of reserve funds View Judgements
  91 Power to reserve Port Trust securities for Board's own investments View Judgements
  92 Prior sanction of Central Government to charge expenditure to capital View Judgements
  93 Works requiring sanction of Board or Central Government View Judgements
  94 Power of Chairman as to execution of works View Judgements
  95 Power of Board to compound or compromise claims View Judgements
  96 Writing off losses View Judgements
  97 Powers, etc., of Board as Conservator or Body appointed under section 36 of Indian Ports Act View Judgements
  98 Budget estimates View Judgements
  99 Preparation of supplemental estimates View Judgements
  100 Re-appropriation of amounts in estimate View Judgements
  101 Adherence to estimate except in emergency View Judgements
  102 Accounts and audit View Judgements
  103 Publication of audit report View Judgements
  104 Board to remedy defects and irregularities pointed out in audit report View Judgements
  105 Central Government to decide difference between Board and auditors View Judgements
  106 Administration report View Judgements
  107 Submission of statements of income and expenditure to Central Government View Judgements
  108 Power of Central Government to order survey or examination of works of Board View Judgements
  109 Power of Central Government to restore or complete works at the cost of Board View Judgements
  110 Power of Central Government to supersede Board View Judgements
  110A 1 Power of Central Government to supersede the Authority View Judgements
  111 Power of Central Government to issue directions to Board View Judgements
  112 1 Every person employed by the Authority of this Act to be a public servant View Judgements
  113 Penalty for contravention of sections 37, 38, 40 and 41 View Judgements
  114 Penalty for setting up wharves, quays, etc., without permission View Judgements
  115 Penalty for evading rates, etc View Judgements
  116 Recovery of value of damage to property of Board View Judgements
  117 Other offences View Judgements
  117A 1 Person interested in contracts, etc., with the Board to be deemed to have committed an offence under section 168 of the Indian Penal Code View Judgements
  118 Cognizance of offences View Judgements
  119 Offences by companies View Judgements
  120 Limitation of proceedings in respect of things done under the Act View Judgements
  121 Protection of acts done in good faith View Judgements
  122 Power of Central Government to make rules View Judgements
  123 General Power of Board to make regulations View Judgements
  123A 1 Power of Authority to make regulations View Judgements
  124 Provisions with respect to regulations View Judgements
  125 Power of Central Government to direct regulations to be made or to make regulations .- View Judgements
  126 Power of Central Government to make first regulations View Judgements
  127 Posting of certain regulations, etc View Judgements
  128 Saving of right of Central Government and municipalities to use wharves, etc., for collecting duties and of power of Customs Officers View Judgements
  129 Application of certain provisions of the Act to aircraft View Judgements
  130 Power to evict certain persons from the premises of Board View Judgements
  131 Alternative remedy by suit View Judgements
  132 Requirements as to publication of notifications, orders, etc., in the Official Gazette View Judgements
  133 Repeal View Judgements
  134 Power to remove difficulties View Judgements



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