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Part B

Pre-take-over management period

Category III.-

Arrears in relation to provident fund, salaries and wages, and other amounts, due to an employee.

Category IV.-

Secured loans.

Category V.-

Revenue, taxes, cesses, rates or any other dues to the Central Government, a State Government, a local authority or a State Electricity Board.

Category VI.-

(a) Any credit availed of for purpose of trade or manufacturing operations.

(b) Any other dues.



Sick Textile Undertakings (Nationalisation) Act, 1974 Back




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