National Housing Bank Act, 1987


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment and incorporation of National Housing Bank View Judgements
  4 Capital View Judgements
  5 Management View Judgements
  6 Board of Directors View Judgements
  7 Term of office of Chairman, Managing Director and other directors, service conditions, etc View Judgements
  8 Disqualifications View Judgements
  9 Vacation and resignation of office by directors View Judgements
  10 Casual vacancy in the office of Chairman or Managing Director View Judgements
  11 Meetings of Board View Judgements
  12 Executive committee and other committees View Judgements
  13 Director of Board or member of committee thereof not to participate in meetings in certain cases View Judgements
  14 Business of the National Housing Bank View Judgements
  15 Borrowings and acceptance of deposits by National Housing Bank View Judgements
  16 Loans in foreign currency View Judgements
  16A 1 Assistance to borrower when to operate or a charge in the property offered as security View Judgements
  16B Amount and security to be held in trust View Judgements
  17 Power to transfer rights View Judgements
  18 Power to acquire rights View Judgements
  18A 1 Exemption from registration View Judgements
  18B 1 Recovery of dues as arrears of land revenue View Judgements
  19 Power to impose conditions for accommodation View Judgements
  20 Power to call for repayment before agreed period View Judgements
  21 National Housing Bank to have access to records View Judgements
  22 Validity of loan or advance not to be questioned View Judgements
  23 National Housing Bank not to make loans or advances against its own bonds or debentures View Judgements
  24 Power to inspect View Judgements
  25 Power to collect credit information View Judgements
  26 Power to publish information View Judgements
  27 Advisory services View Judgements
  28 Definition of deposit View Judgements
  29 Chapter not to apply in certain cases View Judgements
  29A Requirement of registration and net owned fund View Judgements
  29B Maintenance of percentage of assets View Judgements
  29C Reserve fund View Judgements
  30 National Housing Bank to regulate or prohibit issue of prospectus or advertisement soliciting deposits of money View Judgements
  30A 1 Power of the National Housing Bank to determine policy and issue directions View Judgements
  31 Power of National Housing Bank to collect information from housing finance institutions as to deposits and to give directions View Judgements
  32 Duty of housing finance institutions to furnish statements, etc., required by National Housing Bank View Judgements
  33 Powers and duties of auditors View Judgements
  33A 1 Power of National Housing Bank to prohibit acceptance of deposit and alienation of assets View Judgements
  33B Power of National Housing Bank to file winding up petition View Judgements
  34 Inspection View Judgements
  35 Deposits not to be solicited by unauthorised persons View Judgements
  35A 1 Disclosure of information View Judgements
  35B Power of National Housing Bank to exempt any housing finance institution View Judgements
  36 Chapter V to override other laws View Judgements
  36A 1 Power to order repayment of deposit View Judgements
  36B Nomination by depositors View Judgements
  36C Definitions View Judgements
  36D Appointment of recovery officer View Judgements
  36E Application to the recovery officer View Judgements
  36F Procedure in respect of application under section 36E View Judgements
  36G Enforcement of order of recovery officer View Judgements
  36H Chief Metropolitan Magistrate and District Magistrate to assist recovery officer in taking charge of property View Judgements
  36I Establishment of Appellate Tribunal View Judgements
  36J Composition of Appellate Tribunal View Judgements
  36K Qualifications for appointment as Presiding Officer of Appellate Tribunal View Judgements
  36L Term of Office View Judgements
  36M Staff of Appellate Tribunal View Judgements
  36N Salaries and allowances and other terms and conditions of service of Presiding Officers View Judgements
  36O Filling up of vacancies View Judgements
  36P Resignation and removal View Judgements
  36Q Orders constituting Appellate Tribunal to be final and not to invalidate its proceedings View Judgements
  36R Jurisdiction, powers and authority of Appellate Tribunal View Judgements
  36S Appeal to the Appellate Tribunal View Judgements
  36T Deposit of amount due, on filing appeal View Judgements
  36U Procedure and powers of recovery officer and Appellate Tribunal View Judgements
  36V Limitation View Judgements
  36W Presiding officer, recovery officer, other officers and employees to be public servant View Judgements
  36X Protection of action taken in good faith View Judgements
  36Y Bar of jurisdiction View Judgements
  36Z Transitional provisions View Judgements
  37 General Fund and other funds View Judgements
  38 Preparation of balance sheet, etc., of National Housing Bank View Judgements
  39 Disposal of surplus View Judgements
  40 Audit View Judgements
  41 Returns View Judgements
  42 Annual report on housing View Judgements
  43 Staff of National Housing Bank View Judgements
  43A 1 Delegation of powers View Judgements
  44 Obligation as to fidelity and secrecy View Judgements
  45 Defects in appointment not to invalidate acts, etc View Judgements
  45A 1 Arrangement with National Housing Bank on appoint-- ment of directors to prevail View Judgements
  46 Protection of action taken under the Act View Judgements
  47 Indemnity of directors View Judgements
  47A 1 Nomination in respect of deposits, bonds, etc View Judgements
  48 Omitted View Judgements
  49 Penalties View Judgements
  50 Offences by companies View Judgements
  51 Cognizance of offences View Judgements
  52 1 Application of fine View Judgements
  52A Power of National Housing Bank to impose fine View Judgements
  53 Bankers' Books Evidence Act 18 of 1891, to apply in relation to National Housing Bank View Judgements
  54 Liquidation of National Housing Bank View Judgements
  54A 1 Power to make rules View Judgements
  55 Powers of the Board to make regulations View Judgements
  56 Amendment of certain enactments View Judgements
  57 Power to remove difficulties View Judgements
  SCHEDULE I
  SCHEDULE II



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