Oil Industry (Development) Act, 1974


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title View Judgements
  2 Definitions View Judgements
  title CHAPTER II. : THE OIL INDUSTRY DEVELOPMENT BOARD View Judgements
  3 Establishment and constitution of the Board View Judgements
  4 Conditions of service of members View Judgements
  5 Secretary officers, consultants and employees of the Board View Judgements
  6 Functions of the Board View Judgements
  7 Principles and conditions of assistance View Judgements
  8 Power to call for repayment before agreed period View Judgements
  9 Special provisions for enforcement of claims by the Board View Judgements
  10 Power of Board to appoint Directors of oil industrial concern View Judgements
  11 Effect of notified order appointing Director View Judgements
  12 Powers and duties of the Directors View Judgements
  13 No right to compensation for loss of office View Judgements
  14 Application of Act 1 of 1956 View Judgements
  title CHAPTER III : FINANCE, ACCOUNTS AND AUDIT View Judgements
  15 Duties of excise View Judgements
  16 Crediting of proceeds of duty to Consolidated Fund of India View Judgements
  17 grants and loans by the Central Government View Judgements
  18 Oil Industry Development Fund View Judgements
  19 Power to borrow View Judgements
  20 Accounts and audit View Judgements
  title CHAPTER IV : CONTROL BY THE CENTRAL GOVERNMENT View Judgements
  21 Power to require persons engaged in oil industry to maintain and produce books, accounts and records relating to business and inspection thereof View Judgements
  22 directions by the Central Government View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  23 Penalties View Judgements
  24 Other penalties View Judgements
  25 Offences by companies View Judgements
  26 Jurisdiction of courts View Judgements
  27 Previous sanction of Central Government View Judgements
  28 Protection of action taken in good faith View Judgements
  29 Dissolution of the Board View Judgements
  30 Act to have overriding effect View Judgements



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