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

The Chaparmukh-Silghat Railway Line and The Katakhal-Lalabazar Railway Line (Nationalisation) Act, 1982

2. Definitions.-

In this Act, unless the context otherwise requires,-

(a) "appointed day" means the day on which this Act comes into force;

(b) "notification" means a notification published in the Official Gazette;

(c) "specified company" means a company specified in clause (d);

(d) "two specified companies" means,-

(i) the Chaparmukh-Silghat Railway Company Limited, being a company as defined in the Companies Act, 1956 (1 of 1956) and having its registered office at 12, Mission Row, Calcutta; and

(ii) the Katakhal-Lalabazar Railway Company Limited, being a company as defined in the Companies Act, 1956 (1 of 1956) and having its registered office at Mcleod House, 3, Netaji Subhash Road, Calcutta;

(e) "undertakings" means,-

(i) in relation to the Chaparmukh-Silghat Railway Company Limited, the Chaparmukh-Silghat Railway Line and all other undertakings of that company relating to that Railway line;

(ii) in relation to the Katakhal-Lalabazar Railway Company Limited, the Katakhal-Lalabazar Railway line and all other undertakings of that company relating to that Railway line;

(f) words and expressions used herein and not defined but defined in the Companies Act, 1956 (1 of 1956) shall have the meanings respectively assigned to them in that Act.



Chaparmukh-Silghat Railway Line and the Katakhal-Lalabazar Railway Line (Nationalisation) Act, 1982 Back




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