Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definition View Judgements
  title CHAPTER II : THE SPICES BOARD View Judgements
  3 Constitution and incorporation of the Board View Judgements
  4 Secretary and other officers View Judgements
  5 Advisory Committees View Judgements
  6 Transfer of assets and liabilities of the Cardamom Board and the Spices Export Promotion Council to the Board View Judgements
  7 Functions of the Board View Judgements
  title CHAPTER III : REGISTRATION OF OWNERS OF CARDAMOM ESTATES View Judgements
  8 Registration of owners of cardamom estates View Judgements
  9 Power of State Government to make rules View Judgements
  10 Returns to be made by registered owners View Judgements
  title CHAPTER IV : CERTIFICATE FOR EXPORT OF SPICES View Judgements
  11 No person to export spices without certificate View Judgements
  12 Grant of certificate View Judgements
  13 Cancellation, suspension, etc., of certificate View Judgements
  14 Appeals View Judgements
  15 Power to permit export without certificate View Judgements
  title CHAPTER V : CONTROL BY THE CENTRAL GOVERNMENT View Judgements
  16 Power to control price and distribution of cardamom View Judgements
  17 Power to prohibit or control import of cardamom View Judgements
  18 Power of the Central Government to issue directions View Judgements
  19 Power of the Central Government to supersede the Board View Judgements
  title CHAPTER VI : FINANCE, ACCOUNTS AND AUDIT View Judgements
  20 Grants and loans by the Central Government View Judgements
  21 Board Fund View Judgements
  22 Budget View Judgements
  23 Annual report View Judgements
  24 Accounts and audit View Judgements
  25 Annual report and auditors report to be laid before Parliament View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  26 Penalty for making false returns View Judgements
  27 Penalties for obstructing an officer or member of the Board in the discharge of his duties and for failure to produce books and records View Judgements
  28 Penalty for contravention of order relating to control of price, etc View Judgements
  29 Penalties for contravention of section 11 or any order made under section 17 View Judgements
  30 Other penalties View Judgements
  31 Offences by companies View Judgements
  32 Provisions of Act 52 of 1962 to apply to export of spices and import of cardamom View Judgements
  33 Previous sanction of the Central Government View Judgements
  34 Delegation View Judgements
  35 Members, officers and employees of the Board to be public servants View Judgements
  36 Protection of action taken in good faith View Judgements
  37 Power to enter View Judgements
  38 Power to make rules View Judgements
  39 Power to make regulations View Judgements
  40 Rules and regulations to be laid before Parliament View Judgements
  41 Power to remove difficulties View Judgements
  42 Repeals and savings View Judgements
  SCHEDULE I



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon