National Company Limited (Acquisition and Transfer of Undertakings) Act, 1980


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Transfer to, and vesting in, the Central Government of the undertaking of the Company View Judgements
  4 General effect of vesting View Judgements
  5 Power of Central Government to direct vesting of the undertakings of Company in an existing Government Company View Judgements
  6 Transfer of undertakings of Company from an existing Government company to a new government company View Judgements
  7 Companies to be liable for certain prior liabilities View Judgements
  8 Payment of amount View Judgements
  9 Payment of further amounts View Judgements
  10 Management, etc., of the undertakings of the Company View Judgements
  11 Duty of persons in charge of management of undertakings of the Company to deliver all assets, etc View Judgements
  12 Duty of persons to account for assets, etc., in their possession View Judgements
  13 Continuance of employees View Judgements
  14 Provident fund and other funds View Judgements
  15 Appointment of Commissioner of Payments View Judgements
  16 Payment by Central Government to the Commissioner View Judgements
  17 Certain powers of Central Government or Government company View Judgements
  18 Claims to be made to the Commissioner View Judgements
  19 Priority of claims View Judgements
  20 Examination of claims View Judgements
  21 Admission or rejection of claims View Judgements
  22 Disbursement of money by Commissioner View Judgements
  23 Disbursement of amounts to the Company View Judgements
  24 Undisbursed or unclaimed amount to be deposited with the general revenue account View Judgements
  25 Act to have overriding effect View Judgements
  26 Assumption of liability View Judgements
  27 Management to continue to vest in the Custodian until alternative arrangements have been made View Judgements
  28 Contracts to cease to have effect unless ratified by the Central Government or the Government company View Judgements
  29 Penalties View Judgements
  30 Offences by companies View Judgements
  31 Protection of action taken in good faith View Judgements
  32 Delegation of powers View Judgements
  33 Power to make rules View Judgements
  34 Power to remove difficulties View Judgements
  35 Repeal and saving View Judgements
  SCHEDULE I



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