State Bank of India Act, 1955


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment of the State Bank View Judgements
  4 Authorised capital View Judgements
  5 Issued capital View Judgements
  6 Transfer of assets and liabilities of the Imperial Bank to the State Bank View Judgements
  7 Transfer of service of existing officers and employees of the Imperial Bank to the State Bank View Judgements
  8 Existing provident and other fund of the Imperial Bank View Judgements
  9 Compensation to be given to shareholders of Imperial Bank View Judgements
  10 Transferability of shares View Judgements
  11 1 Restrictions on voting rights View Judgements
  12 Shares to be approved securities View Judgements
  13 1 Register of shareholders View Judgements
  13A 1 Register of beneficial owners View Judgements
  14 [Omitted] View Judgements
  15 1 Trusts not to be entered on the register of shareholders View Judgements
  16 Offices, branches and agencies View Judgements
  17 Management View Judgements
  18 Central Board to be guided by directions of Central Government View Judgements
  19 Composition of the Central Board View Judgements
  20 Term of office of chairman, making director etc View Judgements
  21 1 Local Boards View Judgements
  21A 1 Term of office of members of Local Board View Judgements
  21B 1 Power of Local Board View Judgements
  21C 1 Local Committees View Judgements
  22 Disqualifications for directorship of Central Board or membership of Local Board or Committees View Judgements
  23 Vacation of office of directors, etc View Judgements
  24 Removal from office of directors, etc View Judgements
  25 Casual vacancies View Judgements
  26 Remuneration of directors View Judgements
  27 Power and remuneration of chairman View Judgements
  28 Power and remuneration of vice-chairman View Judgements
  29 Powers and remuneration of managing director View Judgements
  30 Executive and other committees of the Central Board View Judgements
  31 Meetings of the Central Board View Judgements
  31A 1 Meetings of Local Boards View Judgements
  32 State Bank to Act as agent of the Reserve Bank View Judgements
  33 1 Other business which the State Bank may transact View Judgements
  34 Business which the State Bank may not transact View Judgements
  35 State Bank may acquire the business of other Bank View Judgements
  35A 1 Arrangement with the State Bank an appointment of directors to prevail View Judgements
  36 Integration and Development Fund View Judgements
  37 Reserve Fund View Judgements
  38 Disposal of profits View Judgements
  39 Books to be balanced each year View Judgements
  40 Returns View Judgements
  41 Audit View Judgements
  42 Balance sheet, etc., of State Bank may be discussed at general meeting View Judgements
  43 State Bank may appoint officers and other employees View Judgements
  43A 1 Bonus View Judgements
  44 Obligation as to fidelity and secrecy View Judgements
  45 Bar to liquidation of State Bank View Judgements
  46 Indemnity of directors and members of Local Boards and Local Committees, etc .- View Judgements
  47 Defects in appointment or constitution not to invalidate acts or proceedings View Judgements
  48 Power to remove difficulties View Judgements
  49 Power of Central Government to make rules View Judgements
  50 Power of Central Board to make regulations View Judgements
  51 1 Requirements of foreign law to be complied within certain cases View Judgements
  52 Amendment of Act 2 of 1934 View Judgements
  53 Amendment of Act 10 of 1949 View Judgements
  54 1 Amendment of Act 47 of 1920 View Judgements
  55 No proceeding to lie in India against Imperial Bank after appointed day View Judgements
  56 References to the Imperial Bank, the Bank of Bengal, etc., in other laws View Judgements
  57 Dissolution of Imperial Bank, etc View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V



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