National Jute Board Act, 2008


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II :The National Jute Board View Judgements
  3 Constitution and incorporation of Board View Judgements
  4 Secretary and other officers View Judgements
  title CHAPTER III : Functions of the Board View Judgements
  5 Functions of Board View Judgements
  title CHAPTER IV : Property and contract View Judgements
  6 The Council and Society to vest in Board View Judgements
  7 General effect of vesting of Council and Society in Board View Judgements
  8 Licences, etc., to be deemed to have been granted to Board View Judgements
  9 Tax exemption or benefit to continue to have effect View Judgements
  10 Guarantee to be operative View Judgements
  11 Provisions in respect of officers and other employees of Council and Society View Judgements
  title CHAPTER V : Powers of the Central Government View Judgements
  12 Directions by Central Government View Judgements
  13 Supersession of Board View Judgements
  title CHAPTER VI :Finance, accounts and audit View Judgements
  14 Grants and loans by Central Government View Judgements
  15 Budget View Judgements
  16 Annual report View Judgements
  17 Accounts and audit View Judgements
  18 Laying of annual and auditors report before Parliament View Judgements
  title CHAPTER VII. : Miscellaneous View Judgements
  19 Protection of action taken in good faith View Judgements
  20 Officers and employees of Board to he public servants View Judgements
  21 Power to make rules View Judgements
  22 Power to make regulations View Judgements
  23 Rules and regulations to be laid before Parliament View Judgements
  24 Power to remove difficulties View Judgements
  25 Amendment of Act 28 of 1983 View Judgements
  26 Repeal and savings View Judgements



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