National Highways Authority of India Act, 1988


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Constitution of the Authority View Judgements
  4 Term of office and conditions of service of members View Judgements
  5 Disqualified for appointment as member View Judgements
  6 Eligibility of member for reappointment View Judgements
  7 Meetings View Judgements
  8 Vacancy in the Authority not to invalidate proceedings View Judgements
  9 Appointment of officers, consultants and other employees of the Authority View Judgements
  10 Authority to act on business principles View Judgements
  11 Power of the Central Government to vest or entrust any national highway in the Authority View Judgements
  12 Transfer of assets and liabilities of the Central Government to the Authority.-(1) On and from the date of publication of the notification under Section 11 View Judgements
  13 Compulsory acquisition of land for the authority View Judgements
  14 Contracts by the Authority View Judgements
  15 Mode of executing contracts on behalf of the Authority View Judgements
  16 Functions of the Authority View Judgements
  17 Additional capital and grants to the Authority by the Central Government View Judgements
  18 Fund of the Authority View Judgements
  19 Budget View Judgements
  20 Investment of funds View Judgements
  21 Borrowing powers of the Authority View Judgements
  22 Annual report View Judgements
  23 Accounts and audit View Judgements
  24 Annual report and auditor's report to be laid before Parliament View Judgements
  25 Delegation of powers View Judgements
  26 Authentication of orders and other instruments of the Authority View Judgements
  27 Employees of the Authority to be public servants View Judgements
  28 Protection of action taken in good faith View Judgements
  29 Power of the Authority to undertake certain works View Judgements
  30 Power to enter View Judgements
  31 Power of the Central Government to temporarily divest the Authority of the management of any national highway View Judgements
  32 Power of the Central Government to supersede the Authority View Judgements
  33 Power of the Central Government to issue directions View Judgements
  34 Power of the Central Government to make rules View Judgements
  35 Power of the Authority to make regulations View Judgements
  36 Power to remove difficulties View Judgements
  37 Rules and regulations to be laid before Parliament View Judgements



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