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Industries (Development and Regulation) Act, 1951

[Act No. 65 of Year 1951 dated 31st. October, 1951]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Declaration as to expediency of control by the Union

3

Definitions

4

Saving

Chapter II

Central Advisory Council And Development Councils

5

Establishment and constitution of Central Advisory Council and its functions

6

Establishment and constitution of Development Councils and their functions

7

Reports and accounts of Development Councils

8

Dissolution of Development Councils

9

Imposition of cess on scheduled industries in certain cases

Chapter III

Regulation Of Scheduled Industries

10

Registration of existing industrial undertakings

10A

Revocation of registration in certain cases

11

Licensing of new industrial undertakings

11A

License for producing or manufacturing new articles

11B

Power of Central Government to specify the requirements which shall be complied with by small scale industrial undertakings

12

Revocation and amendment of licenses in certain cases

13

Further provision for licensing of industrial undertakings in special cases

14

Procedure for the grant of license or permission

15

Power to cause investigation to be made into scheduled industries or industrial undertakings

15A

Power to investigate into the affairs of a company in liquidation

16

Powers of Central Government on completion of investigation under section 15

17

Special provisions for direct control by Central Government in certain cases

18

Power of person or body of persons appointed under section 15 or section 15A to call for assistance in any investigation

Chapter III A

Direct Management Or Control Of Industrial Undertakings By Central Government In Certain Cases

18A

Power of Central Government to assume management or control of an industrial undertaking in certain cases

18AA

Power to take over industrial undertakings without investigation under certain circumstances

18B

Effect of notified order under section 18A

18C

Contracts in bad faith, etc. may be cancelled or varied

18D

No right to compensation for termination of office or contract

18E

Application of Act 7 of 1913

18F

Power of Central Government to cancel notified order under section 18 A

Chapter III AA

Management Or Control Of Industrial Undertakings Owned By Companies In Liquidation

18FA

Power of Central Government to authorize, with the permission of the High Court, persons to take over management or control of industrial undertakings

Chapter III AB

Power To Provide Relief To Certain Industrial Undertakings

18FB

Power of Central Government to make certain declarations in relation to industrial undertakings, the management or control of which has been taken over under section 18A, section 18AA or section 18FA

Chapter III AC

Liquidation Or Reconstruction Of Companies

18FC

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

18FD

Decision of Central Government in relation to managed company

18FE

Provisions where government decides to follow the course of action specified in section 18FD(1)

18FF

Provisions where government decides to follow the course of action specified in section 18FD(2)

18FG

Preparation of inventory of assets and liabilities and list of members and creditors of managed company

18FH

Stay of suits and other proceedings

Chapter III B

Control Of Supply, Distribution, Price, Etc. Of Certain Articles

18G

Power to control supply, distribution, price, etc. of certain articles

Chapter IV

Miscellaneous

19

Powers of inspection

20

General prohibition of taking over management or control of industrial undertakings

21

Certain administrative expenses of Development Councils to be paid from moneys provided by Parliament

22

Power of the Central Government to issue directions to Development Councils

23

Decision of Central Government final respecting in certain matters

24

Penalties

24A

Penalty for false statements

25

Delegation of powers

26

Power to issue directions

27

Cognizance of offences

28

Burden of proof in certain cases

29

Jurisdiction of courts

29A

Special provision regarding fines

29B

Power to exempt in special cases

29C

Protection of action taken under the Act

29D

Debts incurred by the authorized person to have priority

30

Power to make rules

31

Application of other laws not barred

32

Amendment of section 2, Act 14 of 1947

Schedule

Schedule I

 

Schedule II

 

Schedule III

An Act to provide for the development and regulation of certain industries

Be it enacted by Parliament as follows: -



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