Rampur Raza Library Act, 1975


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Declaration of Rampur Raza Library as an institution of national importance View Judgements
  3 Definitions View Judgements
  title CHAPTER II : RAMPUR RAZA LIBRARY BOARD View Judgements
  4 Establishment and incorporation of Board View Judgements
  5 Composition of Board View Judgements
  6 Term of office and fresh nomination in certain cases View Judgements
  7 Vacancies, etc., not to invalidate acts View Judgements
  8 Duty of Government nominating persons View Judgements
  9 Meetings of Board View Judgements
  10 Temporary association of persons with Board for particular purposes View Judgements
  11 Authentication of orders and other instruments of Board View Judgements
  12 Staff of Board View Judgements
  13 Transfer of service of existing employees to Board View Judgements
  14 Location of library View Judgements
  title CHAPTER III : PROPERTYL LIABILITIES AND FUNCTIONS OF BOARD View Judgements
  15 Properties and liabilities of Board View Judgements
  16 Duties of Board View Judgements
  17 Powers of Board View Judgements
  title CHAPTER IV : FINANCE, ACCOUNTS, AUDIT AND REPORTS View Judgements
  18 Grants by Central Government to Board View Judgements
  19 Fund of Board View Judgements
  20 Budget View Judgements
  21 Accounts and audit View Judgements
  22 Returns and reports View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  23 Power of Central Government to issue directions to Board View Judgements
  24 Delegation of powers and duties View Judgements
  25 Officers and employees of Board of be public servants View Judgements
  26 Protection of action taken under the Act View Judgements
  27 Power of Central Government to make rules View Judgements
  28 Power of Board to make regulations View Judgements
  29 Act to override other enactments, and instruments View Judgements



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