SWADESHI COTTON MILLS COMPANY LIMITED (ACQUISITION AND TRANSFER OF UNDERTAKINGS) ACT, 1986


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 TRANSFER AND VESTING OF THE TEXTILE UNDERTAKINGS View Judgements
  4 GENERAL EFFECT OF VESTING View Judgements
  5 COMPANY TO BE LIABLE FOR CERTAIN PRIOR LIABILITIES View Judgements
  6 TRANSFER OF ANY TEXTILE UNDERTAKING OR PART THEREOF TO A SUBSIDIARY TEXTILE CORPORATION View Judgements
  7 SHARES TO BE ISSUED BY NATIONAL TEXTILE CORPORATION FOR THE VALUE OF ASSETS TRANSFERRED TO IT BY THE CENTRAL GOVERNMENT View Judgements
  8 PAYMENT OF AMOUNT View Judgements
  9 PAYMENT OF FURTHER AMOUNTS View Judgements
  10 MANAGEMENT, ETC., OF THE TEXTILE UNDERTAKINGS View Judgements
  11 DUTY OF PERSONS IN CHARGE OF MANAGEMENT OF THE TEXTILE UNDERTAKINGS TO DELIVER ALL ASSETS, ETC View Judgements
  12 CONTINUANCE OF EMPLOYEES OF THE TEXTILE UNDERTAKINGS View Judgements
  13 PROVIDENT AND OTHER FUNDS View Judgements
  14 TRANSFER OF EMPLOYEES TO A SUBSIDIARY TEXTILE CORPORATION View Judgements
  15 APPOINTMENT OF COMMISSIONER OF PAYMENTS View Judgements
  16 PAYMENT BY THE CENTRAL GOVERNMENT TO THE COMMISSIONER View Judgements
  17 CERTAIN POWERS OF THE NATIONAL TEXTILE CORPORATION View Judgements
  18 CLAIMS TO BE MADE TO THE COMMISSIONER View Judgements
  19 PRIORITIES OF CLAIMS View Judgements
  20 EXAMINATION OF CLAIMS View Judgements
  21 ADMISSION OR REJECTION OF CLAIMS View Judgements
  22 DISBURSEMENT OF MONEY BY THE COMMISSIONER TO CLAIMANTS View Judgements
  23 UNDISBURSED OR UNCLAIMED AMOUNT TO BE DEPOSITED WITH THE GENERAL REVENUE ACCOUNT View Judgements
  24 ACT TO HAVE OVERRIDING EFFECT View Judgements
  25 ASSUMPTION OF LIABILITY View Judgements
  26 CONTRACTS TO CEASE TO HAVE EFFECT UNLESS RATIFIED BY NATIONAL TEXTILE CORPORATION View Judgements
  27 PENALTIES View Judgements
  28 OFFENCES BY COMPANIES View Judgements
  29 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  30 DELEGATION OF POWERS View Judgements
  31 POWER TO MAKE RULES View Judgements
  32 POWER TO REMOVE DIFFICULTIES View Judgements
  33 REPEAL AND SAVING View Judgements
  SCHEDULE I - ORDER OF PRIORITIES FOR THE DISCHARGE OF LIABILITIES OF THE COMPANY



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