Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short Title, Extent And Commencement View Judgements
  2 Declaration As To Expediency Of Control By The Union View Judgements
  3 Definitions View Judgements
  4 Establishment And Constitution Of The Tea Board View Judgements
  5 Vacancies, Etc., Not To Invalidated Acts And Proceedings View Judgements
  6 Salary And Allowances Of Chairman View Judgements
  7 Vice-Chairman View Judgements
  8 Executive And Other Committees View Judgements
  9 Secretary And Staff View Judgements
  10 Functions Of The Board View Judgements
  11 Dissolution Of The Board View Judgements
  12 Method Of Control Of Extension Of Tea Cultivation View Judgements
  13 Limitations To The Extension Of Tea Cultivation View Judgements
  14 Grant Of Permission To Plant Tea View Judgements
  15 Grant Of Permission To Plant Tea In Special Circumstances View Judgements
  16 Tea Nurseries View Judgements
  16A Definitions View Judgements
  16B Power To Cause Investigation To Be Made In Relation To A Tea Undertaking Or Tea Unit View Judgements
  16C Power Of Central Government On Completion Of Investigation View Judgements
  16D Power Of Central Government To Assume Management Or Control Of Tea Undertaking Or Tea Unit In Certain Cases View Judgements
  16E Power To Take Over Tea Undertaking Or Tea Unit Without Investigation Under Certain Circumstances View Judgements
  16F Contracts In Bad Faith, Etc. May Be Cancelled Or Varied View Judgements
  16G Application Of Act 1 Of 1956 View Judgements
  16H Power Of Central Government To Cancel Notified Order Under Section 16D Or 16E View Judgements
  16I Power Of Central Government To Authorise, With The Permission Of The Court Persons To Take Over Management Or Control Of Tea Undertakings Or Tea Units View Judgements
  16J Power Of Central Government To Make Certain Declarations In Relation To Tea Undertakings Or Tea Units View Judgements
  16K Power Of Central Government To Call For Report On The Affairs And Working Of A Managed Tea Undertaking Or Tea Unit View Judgements
  16L 1 Preparation Of An Inventory Of The Assets And Liabilities And List Of Members And Creditors Of Managed Tea Undertaking Or Tea Unit View Judgements
  16LL 1 Debts Incurred And Investments Made By The Authorised Person To Have Priority View Judgements
  16M Bar Of Suits And Other Proceedings In Relation To The Tea Undertakings Or Tea Unit View Judgements
  16N Rules Made Under Act 65 Of 1951 To Apply View Judgements
  17 Control Of Export Of Tea And Tea Seed View Judgements
  18 Tea Or Tea Seed For Export To Be Covered By Licence Or Permit View Judgements
  19 Export Allotment View Judgements
  20 Export Quotas And Licences View Judgements
  21 Right To Export Licences View Judgements
  22 Special Export Licences View Judgements
  23 Board To Maintain Accounts Of Quotas View Judgements
  24 Limitation Of Application Of Chapter View Judgements
  25 1 Imposition Of Cess On Tea Produced In India View Judgements
  26 Payment Of Proceeds Of Cess To The Board View Judgements
  26A Grants And Loans By The Central Government To The Board View Judgements
  27 Constitution Of Fund View Judgements
  28 Borrowing Powers Of Board View Judgements
  28A 1 Writing Off Of Losses View Judgements
  29 Accounts And Audit View Judgements
  30 Power To Control Price And Distribution Of Tea Or Tea Waste View Judgements
  31 General Control Over Acts And Proceedings Of The Board View Judgements
  32 Appeal to Central Government View Judgements
  33 Licensing Of Brokers, Tea Manufacturers, Etc View Judgements
  34 Power Of Inspection View Judgements
  35 Power Of Board To Call For Returns View Judgements
  36 Penalty For Illicit Export View Judgements
  37 Penalty For Making False Return View Judgements
  38 Penalty For Obstructing An Officer Or Member Of The Board In The Discharge Of His Duties And For Failure To Produce Books And Records View Judgements
  39 Penalty For Illicit Cultivation View Judgements
  40 Removal Of Tea Planted Without Permission View Judgements
  41 Penalty For Contravention Of Order Relating To Control Of Price And Distribution View Judgements
  42 Other Penalties View Judgements
  43 Offences By Companies View Judgements
  44 Jurisdiction Of Courts View Judgements
  45 Previous Sanction Of Central Government For Prosecution View Judgements
  46 Protection Of Action Taken In Good Faith View Judgements
  47 Power To Delegate View Judgements
  48 Suspension Of Operation Of Act View Judgements
  49 Power Of Central Government To Make Rules View Judgements
  50 Power Of Board To Make By-Laws View Judgements
  51 Repeals And Savings View Judgements



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