Sugar Undertakings (Taking Over of Management) Act, 1978


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definition View Judgements
  title CHAPTER II : TAKING OVER OF MANAGEMENT View Judgements
  3 Vesting of management of a sugar undertaking in Central Government View Judgements
  4 Assets, etc., of notified sugar undertaking View Judgements
  5 Appointment of Custodian View Judgements
  6 Payment of amount View Judgements
  title CHAPTER III : RELIEF TO SUGAR UNDERTAKINGS AND CANE PRODUCING FARMERS View Judgements
  7 Power of Central Government to make certain declarations View Judgements
  8 Assistance to notified sugar undertakings to clear arrears of cane dues View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  9 Notified sugar undertaking, if a company, not to be wound up View Judgements
  10 Contracts, etc., in bad faith may be cancelled or varied View Judgements
  11 Power to terminate the contract of employment View Judgements
  12 Management of notified sugar undertakings pending taking over physical possession by the Custodian View Judgements
  13 Protection of action taken in good faith View Judgements
  14 Delegation of powers View Judgements
  15 Debts incurred for the purposes of notified sugar undertakings to have priority View Judgements
  16 Penalties View Judgements
  17 Offences by companies View Judgements
  18 Act not to apply to certain sugar undertakings View Judgements
  19 Act to have over-riding effect View Judgements
  20 Power to make rules View Judgements
  21 Laying of rules and certain notifications View Judgements
  22 Repeal and savings View Judgements
  SCHEDULE



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