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3. Definitions.-

In this Act, unless the context otherwise requires,-

(a) "appointed day" means the date of commencement of this Act;

(b) "Board" means the Board of Directors of the National Dairy Development Board;

(c) "Chairman" means the Chairman of the National Dairy Development Board;

(d) "Companies Act" means the Companies Act, 1956 (1 of 1956);

(e) "director" means a director of the National Dairy Development Board, and includes the Chairman;

(f) "foodstuffs" means such of the foodstuffs as are included in the definition of essential commodities as contained in clause (a) of section 2 of the Essential Commodities Act, 1955 (10 of 1955);

(g) "Indian Dairy Corporation" means the Indian Dairy Corporation, a company formed and registered under the Companies Act, and having its registered office at Baroda in the State of Gujarat.

(h) "milk product" means-

(i) sterilised, standardised, recombined, toned, double-toned, skimmed, flavoured or acidified milk;

(ii) ice-cream;

(iii) cream;

(iv) cheese;

(v) butter;

(vi) milk powders;

(vii) weaning foods with milk and infant milk foods;

(viii) malted milk foods with or without cocoa powder;

(ix) ghee;

(x) anhydrous milk fat and butter oil;

(xi) casein;

(xii) any other product containing milk or all or any of the milk products specified above which the Central Government may, by notification in the Official Gazette, specify in this behalf;

(i) "National Dairy Development Board" means the National Dairy Development Board incorporated under section 4;

(j) "prescribed" means prescribed by regulations made under this Act;

(k) "restructuring and streamlining", in relation to the organisational and functional set-up of the National Dairy Development Board, includes-

(i) opening or closing of units or offices;

(ii) revision of the organisational and functional set-up;

(iii) declaration of staff required;

(iv) integration of posts, fixation of seniority and pay scales;

(v) integration of required personnel in the revised set-up and issuance of appointment orders in that behalf;

(vi) declaration or demarcation of duties and responsibilities attendant to posts;

(vii) declaration of posts equivalent to one another; and

(viii) any other matter that may be necessary of incidental to meet the organisational or functional needs of the National Dairy Development Board;

(l) "society" means the National Dairy Development Board, a society formed and registered under the Societies Registration Act, 1860 (21 of 1860) and functioning as such immediately before the appointed day;

(m) words and expressions used herein and not defined, but defined in the Companies Act, have the meanings respectively assigned to them in that Act.



National Dairy Development Board Act, 1987 Back




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