State Agricultural Credit Corporations Act, 1968


Section
Section Title
  INTRODUCTION
  1 Short title, commencement View Judgements
  2 Definitions View Judgements
  3 Establishment of State Agricultural Credit Corporation View Judgements
  4 Head office and other offices View Judgements
  5 Share capital and share holders View Judgements
  6 Restrictions on transfer of shares View Judgements
  7 Management View Judgements
  8 Corporation to be guided by directions of Central Government View Judgements
  9 Constitution of Board View Judgements
  10 Managing director View Judgements
  11 Term of office of directors other than managing director View Judgements
  12 Disqualifications View Judgements
  13 Vacation of seats of directors View Judgements
  14 Executive Committee and other committees of the corporation View Judgements
  15 Meetings of Board and committees View Judgements
  16 Directors of Board or members in a committee not to vote in certain cases View Judgements
  17 Defects in appointments not to invalidate acts , etc. View Judgements
  18 Fees and allowances of directors and members of committees View Judgements
  19 Business which the Corporation may transact View Judgements
  20 Borrowing by the Corporation View Judgements
  21 Deposits with the Corporation View Judgements
  22 Limits on borrowings and deposits View Judgements
  23 Corporation to maintain two funds View Judgements
  24 Stabilisation Fund View Judgements
  25 Reserve Fund View Judgements
  26 Payment of dividend View Judgements
  27 Investment of surplus Funds View Judgements
  28 Recovery of moneys due to the Corporation View Judgements
  29 Acquisition or transfer by the Corporation of business, assets and liabilities from or to co-operative societies View Judgements
  30 General meetings View Judgements
  31 Accounts View Judgements
  32 Audit View Judgements
  33 Returns View Judgements
  34 Certain provisions of the Banking Regulations Act, 1949 to apply to the Corporation View Judgements
  35 Certain provisions of the Reserve Bank of India Act, 1934 to apply to the Corporation View Judgements
  36 Reserve Bank of India Act, 1934 and Banking Regulation Act, 1949, not to apply except as otherwise provided View Judgements
  37 The Bankers Books Evidence Act,1891 to apply View Judgements
  38 Corporation to be deemed to be a co-operative society for the purposes of Income-tax Act, 1961 View Judgements
  39 Court, Tribunal, etc., not to require production of report on inspection made by the Reserve Bank View Judgements
  40 Declaration of fidelity and secrecy View Judgements
  41 Indemnity of director View Judgements
  42 Protection of action taken in good faith View Judgements
  43 Liquidation of the Corporation View Judgements
  44 Reserve Bank to submit report View Judgements
  45 Staff of the Corporation and delegation of powers View Judgements
  46 Power of the Central Government to make rules View Judgements
  47 Power of the Board to make regulations View Judgements
  48 Amendment of Act 10 of 1963 View Judgements
  Schedule I



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