TRUST OF INDIA (TRANSFER OF UNDERTAKING AND REPEAL) ACT, 2002


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 TRANSFER OF INITIAL CAPITAL View Judgements
  4 UNDERTAKING OF TRUST TO VEST IN SPECIFIED COMPANY AND SPECIFIED UNDERTAKING OF TRUST TO VEST IN ADMINISTRATOR View Judgements
  5 GENERAL EFFECT OF VESTING OF UNDERTAKING OR SPECIFIED UNDERTAKING IN SPECIFIED COMPANY OR ADMINISTRATOR View Judgements
  6 PROVISIONS IN RESPECT OF OFFICERS AND OTHER EMPLOYEES OF TRUST View Judgements
  7 APPOINTMENT OF ADMINISTRATOR TO MANAGE SPECIFIED UNDERTAKING View Judgements
  8 ADMINISTRATOR TO VACATE OFFICE View Judgements
  9 BOARD OF ADVISERS View Judgements
  10 POWERS AND FUNCTIONS OF ADMINISTRATOR View Judgements
  11 MAINTENANCE OF ACCOUNTS BY ADMINISTRATOR View Judgements
  12 CONCESSION, ETC., TO BE DEEMED TO HAVE BEEN GRANTED TO SPECIFIED UNDERTAKING View Judgements
  13 TAX EXEMPTION OR BENEFIT TO CONTINUE TO HAVE EFFECT View Judgements
  14 EXEMPTION FROM STAMP DUTY View Judgements
  15 GUARANTEE TO BE OPERATIVE View Judgements
  16 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  17 SHARES, BONDS, DEBENTURES AND UNITS TO BE DEEMED TO BE APPROVED SECURITIES View Judgements
  18 SUBSTITUTION IN EVERY ACT, RULE, REGULATION OR NOTIFICATION BY SPECIFIED COMPANY OR ADMINISTRATOR IN PLACE OF TRUST View Judgements
  19 POWER OF CENTRAL GOVERNMENT TO ALTER SCHEDULES I AND II View Judgements
  20 POWER OF CENTRAL GOVERNMENT TO MAKE SCHEME View Judgements
  21 REPEAL AND SAVING OF ACT 52 OF 1963 View Judgements
  22 ACT TO HAVE OVERRIDING EFFECT View Judgements
  23 APPLICATION OF OTHER LAWS NOT BARRED View Judgements
  24 POWER TO REMOVE DIFFICULTIES View Judgements
  25 REPEAL AND SAVING View Judgements



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