Marine Products Export Development Authority Act, 1972


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short Title, extent and commencement View Judgements
  2 Declaration as to expediency of control by the Union View Judgements
  3 Definitions View Judgements
  title CHAPTER II : MARINE PRODUCTS EXPORT DEVELOPMENT AUTHORITY View Judgements
  4 Establishment and constitution of the Authority View Judgements
  5 Acts or proceedings of Authority or its Committees not to be invalidated View Judgements
  6 Salary and allowances of Chairman View Judgements
  7 Executive officers of the Authority and other staff) View Judgements
  8 Committees of the Authority View Judgements
  9 Functions of the Authority View Judgements
  10 Dissolution of the Authority View Judgements
  title CHAPTER III ; REGISTRATION View Judgements
  11 Registration of fishing vessel, processing plant, etc View Judgements
  12 Application, cancellation, fee payable and other matters relating to registration View Judgements
  13 Returns to be made by owners View Judgements
  title CHAPER IV : FINANCE, ACCOUNTS AND AUDIT View Judgements
  14 Imposition of a cess on marine products exported View Judgements
  15 Payment of proceeds of cess to the Authority View Judgements
  16 Grants and loans by the Central Government View Judgements
  17 Constitution of the Fund View Judgements
  18 Borrowing powers of the Authority View Judgements
  19 Accounts and audit View Judgements
  title CHAPTER V : CONTROL BY CENTRAL GOVERNMENT View Judgements
  20 Power to prohibit or control imports and exports of marine products View Judgements
  21 Directions by Central Government View Judgements
  22 Returns and reports View Judgements
  title CHAPTER VI : MISCELLENEOUS View Judgements
  23 Penalty for making false returns View Judgements
  24 Penalties for obstructing a member of officer of the Authority in the discharge of his duties and for failure to produce books and records View Judgements
  25 Other penalties View Judgements
  26 Offences by companies View Judgements
  27 Jurisdiction of court View Judgements
  28 Previous sanction of Central Government View Judgements
  29 Protection of action taken in good faith View Judgements
  30 Power to delegate View Judgements
  31 Suspension of operation of Act . View Judgements
  32 Application of other laws not barred View Judgements
  33 Power of Central Government to make rules View Judgements
  34 Power to make regulations View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon