Road Transport Corporations Act, 1950


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment of Road Transport Corporations in the States View Judgements
  4 Incorporation View Judgements
  5 Management of Corporation and Board of Directors View Judgements
  6 Disqualification for being chosen as, or being, a member of a Corporation View Judgements
  7 Resignation of office by the Chairman or a 1 [Director] View Judgements
  8 Removal of Chairman and members from office View Judgements
  9 Vacancies amongst members or defect in the constitution not to invalidate acts or proceedings of a 1 [Corporation or its Board] View Judgements
  10 Temporary association of persons with a 1 [Board] for particular purposes View Judgements
  11 Meetings of Corporations View Judgements
  12 Power to appoint committees and delegate functions View Judgements
  13 Authentication of orders and other instruments View Judgements
  14 Officers and servants of the Corporation View Judgements
  15 Managing Director, Chief Accounts Officer and Financial Adviser View Judgements
  16 General disqualification of all officers and servants View Judgements
  17 Appointment of Advisory Council View Judgements
  17-A Establishment of subsidiary corporations View Judgements
  18 General duty of Corporation View Judgements
  19 Powers of Corporation View Judgements
  20 Extension of the operation of the road transport service of a Corporation to areas within another State View Judgements
  21 Carriage of mails View Judgements
  22 General principle of Corporation's finance View Judgements
  23 Capital of the Corporation View Judgements
  24 Additional capital of the Corporation View Judgements
  25 Guarantee by the State Government View Judgements
  26 Borrowing powers View Judgements
  27 Fund of the Corporation View Judgements
  28 Payment of interest and dividend View Judgements
  29 Provision for depreciation and reserve and other funds View Judgements
  30 Disposal of net profits View Judgements
  31 Power to the Corporation to spend View Judgements
  32 Budget View Judgements
  33 Accounts and audit View Judgements
  34 Directions by the State Government View Judgements
  35 Returns and reports View Judgements
  36 Power to order inquiries View Judgements
  37 Power to control a party of the undertaking of a Corporation View Judgements
  38 Power to supersede a Corporation View Judgements
  39 Liquidation of Corporation View Judgements
  40 Compensation for acquisition of road transport undertakings View Judgements
  41 Corporation to be deemed to be a local authority and provision as to third party risks View Judgements
  42 Power of entry View Judgements
  43 1 [Directors] 2 [Officers and other employees] of a Corporation to be public servants View Judgements
  44 Power to make rules View Judgements
  45 Power to make regulations View Judgements
  46 Penalty for breach of rules View Judgements
  47 Special provisos relating to Bombay View Judgements
  47-A 1 Special provision for reconstitution or dissolution of certain Corporations View Judgements
  48 1 Transitional provision relating to Bombay State Road Transport Corporation View Judgements
  49 Prosecution and cognisance of offences View Judgements
  50 Appointment of Magistrates View Judgements
  51 Composition of offences View Judgements
  52 Limitation of time for prosecution View Judgements
  53 Power of Magistrate to hear cases in absence of accused when summoned to appear View Judgements



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