Orissa State-Aid to Industries Act, 1978


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 : GENERAL PROVISIONS REGARDING THE GIVING OF STATE-AID View Judgements
  3 Constitution of Board of Industries View Judgements
  4 Forms of State-aid View Judgements
  5 Delegation of power to give certain forms of State-aid View Judgements
  6 Industries to which several forms of State-aid may be given View Judgements
  7 Application for State-aid View Judgements
  title CHAPTER III : PROVISIONS THE GIVING OF STATE-AID OTHERWISE THAN BY THE SUPPLY OF MACHINERY ON HIRE PURCHASE SYSTEM View Judgements
  8 Limitation of amount of loan View Judgements
  9 Loan how to be secure View Judgements
  10 Inspection and returns View Judgements
  11 Power of State Government to adjust security during the currency of loan View Judgements
  12 Guaranteeing of cash credit with Banks View Judgements
  13 Termination of State-aid View Judgements
  14 Repayment of loans View Judgements
  15 Power of State Government to recover loan View Judgements
  16 Subscription for shares or debentures or guarantee of minimum return of capital View Judgements
  17 Subsidies View Judgements
  18 Disposal of profits when conditions of State-aid not fulfilled View Judgements
  19 Government control of aided industries View Judgements
  20 Recovery of money due under this Chapter View Judgements
  21 Levy of fees View Judgements
  title CHAPTER IV : SUPPLY OF MACHINERY ON THE HIRE-PURCHASE SYSTEM View Judgements
  22 Percentage of cost to be deposited by hirer View Judgements
  23 Particulars to be specified in the order when application is allowed View Judgements
  24 Conditions of Supply of machinery on hire purchase system View Judgements
  25 Consequences of default by the hirer View Judgements
  26 Option of hirer to purchase machinery seized in default View Judgements
  27 Termination of hiring by hirer View Judgements
  28 Liability of hirer on termination of hiring under Sections 24 and 26 View Judgements
  29 Termination of hiring on payment of cost of machinery View Judgements
  30 Penalties View Judgements
  31 Recovery of sums due under this Chapter View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  32 Supersession of Board View Judgements
  33 Removal of member View Judgements
  34 No State-aid to be given save in accordance with provisions of this Act View Judgements
  35 Remission of interest View Judgements
  36 Exemption of certain classes of persons View Judgements
  37 Finality of decision of State Government and bar of suits and proceedings in Civil and Criminal Court View Judgements
  38 Power to make rules View Judgements
  39 Repeal and Savings View Judgements



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