Metal Corporation (Nationalisation and Miscellaneous Provisions) Act, 1976


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Undertaking-meaning of View Judgements
  4 Taking over of management of undertaking of the Metal Corporation View Judgements
  5 Appointment of Administrator to take over the management of the undertaking View Judgements
  6 Application of Act 1 of 1956 View Judgements
  7 Vesting of the undertaking of the Metal Corporation in the Central Government View Judgements
  8 Central Government to be the lessee of the State Government View Judgements
  9 Power of Central Government to direct vesting of the undertaking of the Metal Corporation in a Government company View Judgements
  10 Payment of amount for deprivation of management View Judgements
  11 Payment of amount for acquisition of the undertaking View Judgements
  12 Time of payment View Judgements
  13 Management, etc., of the undertaking View Judgements
  14 Provisions relating to employees View Judgements
  15 Provident and other funds View Judgements
  16 Act to have overriding effect View Judgements
  17 Contracts in bad faith may be cancelled or varied View Judgements
  18 Protection of action taken in good faith View Judgements
  19 Delegation of powers View Judgements
  20 Penalties . View Judgements
  21 Offences by companies View Judgements
  22 Power to make rules View Judgements
  23 Power to remove difficulties View Judgements
  24 Abolition of Tribunal, etc View Judgements
  25 Repeal of Ordinance and saving View Judgements
  26 -n/a- View Judgements
  27 -n/a- View Judgements



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