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2. Definitions.-

In this Act, unless the context otherwise requires,-

(a) "appointed day" means the 1st day of August, 1977;

(b) "Braithwaite and Company Limited" means the Government company known as the Braithwaite and Company Limited in which the undertakings of the Braithwaite and Company (India) Limited together with the right, title and interest of the said Company thereon vested with effect from the 1st day of December, 1976, in pursuance of the notification of the Government of India in the Ministry of Industry (Department of Heavy Industry) No. S. O. 771(E), dated the 3rd December, 1976, issued under sub-section (1) of section 6 of the Braithwaite and Company (India) Limited (Acquisition and Transfer of Undertakings) Act, 1976 (96 of 1976);

(c) "Commissioner means the Commissioner of Payments appointed under section 14;

(d) "Company means the Gresham and Craven of India (Private) Limited, being a company as defined in the Companies Act, 1956 (1 of 1956), and having its registered office at 22-Gobra Road, Calcutta-14;

(e) "Government company" has the meaning assigned to it by section 617 of the Companies Act, 1956 (1 of 1956);

(f) "notification" means a notification published in the Official Gazette; 4

(g) "Ordinance" means the Gresham and Craven of India (Private) Limited (Acquisition and Transfer of Undertakings) Ordinance, 1977 (14 of 1977);

(h) "prescribed" means prescribed by rules made under this Act;

(i) "specified date" means such date as the Central Government may, for the purpose of any provision of this Act, by notification, specify and different dates may be specified for different provisions of this Act;

(j) 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.



Gresham and Craven of India (Private) Limited (Acquisition and Transfer of Undertakings) Act, 1977 Back




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