National Library of India Act, 1976


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : THE NATIONAL LIBRARY BOARD View Judgements
  3 Establishment and incorporation of Board View Judgements
  4 Composition of the Board View Judgements
  5 Disqualification for office of member View Judgements
  6 Term of office, etc., of members View Judgements
  7 Vacation of office of member View Judgements
  8 Vacancies, etc., not to invalidate acts View Judgements
  9 Members to disclose their financial or other interest in the Board View Judgements
  10 Meetings of Board . View Judgements
  11 Executive Council View Judgements
  12 Temporary association of persons with Board for particular purposes View Judgements
  13 Authentication of orders and other instruments of Board and Executive Council View Judgements
  14 Visitor View Judgements
  15 Director of Library View Judgements
  16 Staff of Board View Judgements
  17 Transfer of service of existing employees to Board View Judgements
  18 Library to be known as National Library of India and location of Library View Judgements
  title CHAPTER III : PROPERTY, LIABILITIES AND FUNCTIONS OF THE BOARD View Judgements
  19 Property and liabilities of Board View Judgements
  20 Duties of Board View Judgements
  21 Powers of Board View Judgements
  title CHAPTER IV : FINANCE, ACCOUNTS, AUDIT AND REPORT View Judgements
  22 Grants by Central Government to Board View Judgements
  23 Fund of Board View Judgements
  24 Budget View Judgements
  25 Accounts and audit View Judgements
  26 Returns and report View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  27 Delegation of powers and duties View Judgements
  28 Officers and employees of Board to be public servants View Judgements
  29 Protection of action taken under the Act View Judgements
  30 Power of Central Government to make rules View Judgements
  31 Power of Board to make regulations View Judgements



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