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Industrial (Development and Regulations) Act, 1951


18FC. Power of Central Government to call for report on the affairs and working of managed company

Where the management or control of an industrial undertaking has been taken over under section 18A, whether before or after commencement of the Industries (Development and Regulation) Amendment Act, 1971, or under section 18AA or section 18FA, the Central Government may, at any time during the continuance of such management or control, call for a report from the authorized person on the affairs and working of industrial undertaking and in submitting the report the authorized person shall take into account the inventory and the lists of members and creditors prepared under section 18FG.



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