Provincial Insolvency Act, 1920


Section
Section Title
  INTRODUCTION
  FOOTNOTES
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  title PART I:Constitution And Powers Of Court View Judgements
  3 Insolvency jurisdiction View Judgements
  4 Power of Court to decide all questions arising in insolvency View Judgements
  5 General powers of Courts View Judgements
  title PART II:Proceedings From Act Of Insolvency To Discharge Acts of insolvency View Judgements
  6 Act of insolvency View Judgements
  7 Petition and adjudication View Judgements
  8 Exemption of corporation, etc., from insolvency proceedings View Judgements
  9 Conditions on which creditor may petition View Judgements
  10 Conditions on which debtor may petition View Judgements
  11 Court to which petition shall be presented View Judgements
  12 Verification of petition View Judgements
  13 Contents of petition View Judgements
  14 Withdrawal of petitions View Judgements
  15 Consolidation of petitions View Judgements
  16 Power to change carriage of proceedings View Judgements
  17 Continuance of proceedings on death of debtor View Judgements
  18 procedure for administration of petition View Judgements
  19 Procedure on admission of petition View Judgements
  20 Appointment of interim receiver View Judgements
  21 Interim proceedings against debtor View Judgements
  22 Duties of debtors View Judgements
  23 Release of debtor View Judgements
  24 Procedure at hearing View Judgements
  25 Dismissal of petition View Judgements
  26 Award of compensation View Judgements
  27 Order of adjudication View Judgements
  28 Effect of an order of adjudication View Judgements
  28A Insolvent's property to comprise certain capacity View Judgements
  29 Stay of pending proceeding View Judgements
  30 Publication of order of adjudication View Judgements
  31 Protection of order View Judgements
  32 Power to arrest after adjudication View Judgements
  33 Schedule of creditors View Judgements
  34 Debts provable under the Act View Judgements
  35 Power to annul adjudication of insolvency View Judgements
  36 Power to cancel one of concurrent orders of adjudication View Judgements
  37 Proceedings on annulment View Judgements
  38 Compositions and schemes of arrangement View Judgements
  39 Order on approval View Judgements
  40 Power to re-adjudge debtor insolvent View Judgements
  41 Discharge View Judgements
  42 Cases in which Court must refuse an absolute discharge View Judgements
  43 Adjudication to be annulled on failure to apply for discharge View Judgements
  44 Effect of order of discharge View Judgements
  title PART III:Administration Of Property Method of proof of debts View Judgements
  45 Debt payable at a future time View Judgements
  46 Mutual dealings and setoff View Judgements
  47 Secured creditors View Judgements
  48 Interest View Judgements
  49 Mode of proof View Judgements
  50 Disallowance and reduction of entries in schedule View Judgements
  51 Restriction of rights of creditor under execution View Judgements
  52 Duties of Court executing decree as to property taken in execution View Judgements
  53 Avoidance of voluntary transfer View Judgements
  54 Avoidance of preference in certain cases View Judgements
  54A By whom petitions for annulment may be made View Judgements
  55 Protection of bona fide transactions View Judgements
  56 Appointment of Receiver View Judgements
  57 Power to appoint Official Receivers View Judgements
  58 Powers of Court if no receiver appointed View Judgements
  59 Duties and powers of receiver View Judgements
  59A Power to require information regarding insolvent's property View Judgements
  60 Special provisions in regard to immovable property View Judgements
  61 Priority of debts View Judgements
  62 Calculation of dividends View Judgements
  63 Right of creditor who has not proved debt before declaration of a dividend View Judgements
  64 Final dividend View Judgements
  65 No suit for dividend View Judgements
  66 Management by and allowance to insolvent View Judgements
  67 Right of insolvent to surplus View Judgements
  67A Committee of inspection View Judgements
  68 Appeal to Court against receiver View Judgements
  title PART IV:Penalties View Judgements
  69 Offences by debtors View Judgements
  70 Procedure on charge under section 69 View Judgements
  71 Criminal liability after discharge or composition View Judgements
  72 Undischarged insolvent obtaining credit View Judgements
  73 Disqualifications of insolvent View Judgements
  title PART V:Summary Administration View Judgements
  74 Summary administration View Judgements
  title PART VI:Appeals View Judgements
  75 Appeals View Judgements
  title PART VII:Miscellaneous View Judgements
  76 Costs View Judgements
  77 Courts to be auxiliary to each other View Judgements
  78 Limitation View Judgements
  79 Power to make rules View Judgements
  80 Delegation of powers to Official Receivers View Judgements
  81 Power of State Government to bar application of certain provisions to certain Courts View Judgements
  82 Savings View Judgements
  83 Repeals View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III



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