AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Industrial (Development and Regulations) Act, 1951


13. Further provision for licensing of industrial undertakings in special cases

(1) No owner of an industrial undertaking, other than the Central Government, shall-

(a) in the case of an industrial undertaking required to be registered under section 10, but which has not been registered within the time fixed for the purpose under that section, carry on the business of that undertaking after expiry of such period, or

(b) in the case of an industrial undertaking the registration in respect of which has been revoked under section 10A, carry on the business of the undertaking after the revocation, or

(c) in the case of an industrial undertaking to which the provisions of this Act did not originally apply but became applicable after the commencement of this Act for any reason, carry on the business of the undertaking after the expiry of three months from the date on which the provisions of this Act became so applicable, or

(d) effect any substantial expansion of an industrial undertaking which has been registered or in respect of which a license or permission has been issued, or

(e) change the location of the whole or any part of an industrial undertaking which has been registered,

except under, and in accordance with, a license issued in that behalf by the Central Government, and in the case of a State Government, except under and in accordance with the previous permission of the Central Government.

(2) The provisions of sub-section (2) of section 11 and of section 12 shall apply, so far as may be, in relation to the issue of licenses or permissions to any industrial undertaking referred to in this section as they apply in relation to the issue of licenses or permissions to a new industrial undertaking.

Explanation: For the purposes of this section, "substantial expansion" means the expansion of an existing industrial undertaking which substantially increases the productive capacity of the undertaking, or which is of such a nature as to amount virtually to a new industrial undertaking, but does not include any such expansion as is normal to the undertaking having regard to its nature and the circumstances relating to such expansion.



Industrial (Development and Regulations) Act, 1951 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys