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Government Securities Act 2006

Contents

 

Sections

Particulars

 

Preamble

1

Short title, application and commencement

2

Definitions

3

Forms of Government securities

4

Subsidiary general ledger account

5

Transfer of Government securities

6

Holding of Government securities by holders of public offices

7

Recognition of title to Government security of deceased sole holder or joint holders

8

Right of survivors of joint holders or several payees

9

Nomination by holders of Government securities

10

Government securities belonging to minor or insane person

11

Issue of duplicate securities and of new securities on conversion, consolidation, sub-division, renewal, stripping or reconstitution

12

Summary determination by Bank of title to Government security in case of dispute

13

Law applicable in regard to Government securities

14

Postponement of payments and registration of transfers pending the making of vesting order

15

Power of Bank to require bonds

16

Publication of notices in Official Gazette

17

Procedure and scope of vesting order

18

Legal effect of orders made by Bank

19

Stay of proceedings on order of Court

20

Cancellation by Bank of vesting proceedings

21

Discharge in respect of interest on Government securities

22

Discharge in respect of bearer bonds

23

Period of limitation of Government's liability in respect of interest

24

Inspection of documents

25

Micro films, facsimile copies of documents, magnetic tapes and computer print outs as documents of evidence

26

Bank and its officers to be public officers

27

Misuse of subsidiary general ledger account facility

28

Pledge, hypothecation or lien

29

Power to call for information, cause inspection and issue directions

30

Contravention and penalties

31

Certain laws not to apply to Government securities

32

Power to make regulations

33

Construction of references to laws not in force in Jammu and Kashmir

34

Power to remove difficulties

35

Repeal and saving



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