TEXTILE UNDERTAKINGS (NATIONALISATION) ACT, 1995


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ACQUISITION OF RIGHTS OF OWNERS AND VOTING OF THE TEXTILE UNDERTAKINGS View Judgements
  4 GENERAL EFFECT OF VESTING View Judgements
  5 OWNER 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 THE NATIONAL TEXTILE CORPORATION FOR THE VALUE OF THE ASSETS TRANSFERRED TO IT BY THE CENTRAL GOVERNMENT View Judgements
  8 PAYMENT OF AMOUNT TO OWNERS OF TEXTILE UNDERTAKING View Judgements
  9 PAYMENT OF FURTHER AMOUNT View Judgements
  10 MANAGEMENT, ETC. OF TEXTILE UNDERTAKINGS View Judgements
  11 SPECIAL PROVISION FOR DISPOSAL OF ASSETS OF THE TEXTILE UNDERTAKINGS IN CERTAIN CIRCUMSTANCES View Judgements
  12 DUTY OF PERSONS IN CHARGE OF MANAGEMENT OF TEXTILE UNDERTAKINGS TO DELIVER ALL ASSETS ETC View Judgements
  13 ACCOUNTS View Judgements
  14 EMPLOYMENT OF CERTAIN EMPLOYEES TO CONTINUE View Judgements
  15 PROVIDENT AND OTHER FUNDS View Judgements
  16 TRANSFER OF EMPLOYEES TO A SUBSIDIARY TEXTILE CORPORATION View Judgements
  17 APPOINTMENT OF COMMISSIONERS OF PAYMENTS View Judgements
  18 PAYMENT BY THE CENTRAL GOVERNMENT TO THE COMMISSIONER View Judgements
  19 CERTAIN POWERS OF THE NATIONAL TEXTILE CORPORATION View Judgements
  20 CLAIMS TO BE MADE TO THE COMMISSIONER View Judgements
  21 PRIORITY OF CLAIMS View Judgements
  22 EXAMINATION OF CLAIMS View Judgements
  23 ADMISSION OR REJECTION OF CLAIMS View Judgements
  24 DISBURSEMENT OF MONEY BY THE COMMISSIONER TO CLAIMANTS View Judgements
  25 DISBURSEMENT OF AMOUNTS TO THE OWNERS View Judgements
  26 UNDISBURSED OR UNCLAIMED AMOUNTS TO BE DEPOSITED TO THE GENERAL RESERVE ACCOUNT View Judgements
  27 ASSUMPTION OF LIABILITY View Judgements
  28 MANAGEMENT TO CONTINUE TO VEST IN THE CUSTODIAN UNTIL ALTERNATIVE ARRANGEMENTS ARE MADE View Judgements
  29 ACT TO OVERRIDE ALL OTHER ENACTMENTS View Judgements
  30 CONTRACTS TO CEASE TO HAVE EFFECT UNLESS RATIFIED BY THE NATIONAL TEXTILE CORPORATION View Judgements
  31 PENALTIES View Judgements
  32 OFFENCES BY COMPANIES View Judgements
  33 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  34 TEXTILE COMPANIES NOT TO BE WOUND UP BY THE COURT View Judgements
  35 DELEGATION OF POWERS View Judgements
  36 POWER TO MAKE RULES View Judgements
  37 POWER TO REMOVE DIFFICULTIES View Judgements
  38 REPEAL AND SAVING View Judgements



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