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The Warehousing (Development and Regulation) Act, 2007

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Regulation of Warehousing Business

3

Requirement of registration for warehouses issuing negotiable warehouse receipts

4

Registration of warehouses

5

Registration of accreditation agencies

Chapter III

Warehousemen

6

Liabilities of warehousemen

7

Duties of warehousemen

8

Duties of warehouseman to keep records and accounts of warehouse business

9

Special powers of warehouseman to deal with perishable and hazardous goods

10

Lien of warehouseman on goods

Chapter IV

Warehouse Receipts

11

Warehouse receipts

12

Negotiability of warehouse receipts

13

Negotiation of warehouse receipt by delivery

14

Transfer of negotiable warehouse receipts without endorsement

15

Warranties on negotiation of warehouse receipt

16

Non-liability of the endorser

17

Negotiation of warehouse receipt not impaired by fraud, mistake or duress

18

Subsequent negotiation of warehouse receipts

19

Delivery of goods to be made after due charges are paid

20

Transfer of non-negotiable receipts

21

Conclusiveness of negotiable warehouse receipt

22

Presumption in certain cases

23

Issue of duplicate receipt

Chapter V

The Warehousing Development and Regulatory Authority

24

Establishment and incorporation of Authority

25

Composition of Authority

26

Tenure of office of Chairperson and other members

27

Removal from office

28

Salary, allowances and other terms and conditions of Chairperson and other members

29

Bar on future employment of members

30

Chairperson to be the chief executive of Authority

31

Meetings of Authority

32

Vacancies, etc., not to invalidate proceedings of Authority

33

Officers and employees of Authority

34

Warehousing Advisory Committee

Chapter VI

Powers and Functions of Authority

35

Powers and functions of Authority

Chapter VII

Finance, Accounts and Audit

36

Grants by Central Government

37

Constitution of fund

38

Accounts and audit

39

Furnishing of returns, Annual Report, etc., to Central Government

40

Offences by companies

Chapter VIII

Powers of Central Government

41

Powers of Central Government to issue directions

Chapter IX

Appeals

42

Appeals to Appellate Authority

Chapter X

Offences and Penalties

43

Offences and penalties

44

Offences by companies

45

Cognizance of offences by courts

Chapter XI

Miscellaneous

46

Chairperson, members, officers and other employees of Authority to be public servants

47

Protection of action taken in good faith

48

Delegation of powers

49

Exemption from tax on wealth and income

50

Power of Central Government to make rules

51

Power of Authority to make regulations

52

Rules and regulations to be laid before Parliament

53

Act to have overriding effect

54

Power to remove difficulties

55

Amendment of Act 2 of 1899

THE WAREHOUSING (DEVELOPMENT AND REGULATION) ACT, 2007 [NO. 37 OF 2007] [19th September, 2007.] An Act to make provisions for the development and regulation of warehouses, negotiability of warehouse receipts, establishment of a Warehousing Development and Regulatory Authority and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-eighth Year of the Republic of India as follows:-



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