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Land Ports Authority of India Act, 2010

[No. 31 of 2010]

[31st August, 2010]

Contents

 

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title and commencement

2

Definitions

Chapter II

The Land Ports Authority of India

3

Constitution of Authority

4

Disqualification for office of member

5

Term of office and conditions of service of members

6

Vacation of office of members

7

Eligibility of member for reappointment

8

Meetings

9

Vacancies, etc., not to invalidate proceedings of Authority

10

Officers and other employees of Authority

Chapter III

Functions of Authority

11

Functions of Authority

12

Responsibilities and powers of other agencies

Chapter IV

Property and Contract

13

Assets and liabilities to vest in Authority

14

General effect of vesting of undertakings in Authority

15

Guarantee to be operative

16

Compulsory acquisition of land for Authority

17

Contracts by Authority

18

Mode of executing contracts on behalf of Authority

Chapter V

Finance, Accounts and Audit

19

Power of Authority to charge fees, rent, etc.

20

Additional capital and grant to Authority by Central Government

21

Fund of Authority and its investment

22

Allocation of surplus funds

23

Submission of programme of activities and financial estimates

24

Borrowing powers of Authority

25

Accounts and audit

Chapter VI

Miscellaneous

26

Submission of annual report

27

Delegation

28

Authentication of orders and other instruments of Authority

29

Officers and employees of Authority to be public servants

30

Protection of action taken in good faith

31

Custody and disposal of lost property

32

Power of Central Government to supersede Authority

33

Power of Central Government to issue directions

34

Power to make rules

35

Power to make regulations

36

Rules, regulations and notifications to be laid before Parliament

37

Power to remove difficulties



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