Orissa Co-operative Land Mortgage Bank Act, 1938


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title View Judgements
  2 Extent and commencement View Judgements
  3 Definitions View Judgements
  4 Conferral of Registrars powers View Judgements
  title CHAPTER II : DEBENTURES View Judgements
  5 Issue of debentures View Judgements
  6 Appointment and powers of Trustee View Judgements
  7 Vesting of property in Trustees View Judgements
  8 Guarantee by Government of principal of, and interest on, debentures issued under section 5 View Judgements
  9 Regulations under Chapter II View Judgements
  title CHAPTER III : DISTRAINT AND SALE OF PRODUCE OF MORTGAGE LAND View Judgements
  10 Distraint when to be made View Judgements
  11 Distraint how to be affected View Judgements
  12 Sale of property distrained View Judgements
  13 Rules under Chapter III View Judgements
  title CHAPTER IV : SALE OF MORTGAGED PROPERTY View Judgements
  14 Power of sale when and how to be exercised View Judgements
  15 Application for sale and manner of sale View Judgements
  16 Application to set aside sale View Judgements
  17 Government's right of pre-emption View Judgements
  18 Confirmation of sale View Judgements
  19 Disposal of sale-proceeds View Judgements
  20 Grant of certificate to purchaser View Judgements
  21 Delivery of property to purchaser View Judgements
  22 Right of banks to purchase View Judgements
  23 Appointment and powers of receiver View Judgements
  24 Title of purchaser not impeachable for irregularities View Judgements
  25 Appointment of sale officers View Judgements
  26 Rules under Chapter IV View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  27 Requirement when property mortgaged is destroyed or security is rendered insufficient, etc View Judgements
  28 Power of managing committee and Trustee to direct distraint and sale View Judgements
  29 Restriction on mortgagor's power to lease mortgaged property View Judgements
  30 Mortgage not to be questioned on insolvency of mortgagor View Judgements
  31 Priority of mortgage over claims under Land Improvement Loans Act, 1883 View Judgements
  32 Right of mortgage bank to pay prior debts of mortgagor View Judgements
  33 Exemption of officers of bank from personal appearance before registering officers View Judgements
  34 Mortgages executed by managers of joint Hindu families View Judgements
  35 Service of notice View Judgements
  36 Application of Provisions of Transfer of Property Act, 1882, to notices View Judgements
  37 Officers of banks and sale officers not to bid at sales View Judgements
  38 Delegation of Powers by managing committee View Judgements
  39 Managing Committee's power of making regulations View Judgements
  40 Amendment of section 89 of the Indian Registration Act, 1908 View Judgements



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