for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act



Advocates (Amendment) Act, 1973


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Amendment of section 1 View Judgements
  3 Amendment of section 2 View Judgements
  4 Amendment of section 3 View Judgements
  5 Amendment of section 4 View Judgements
  6 Amendment of section 6 View Judgements
  7 Amendment of section 7 View Judgements
  8 Insertion of new section 7A View Judgements
  9 Insertion of new section 9A View Judgements
  10 Insertion of new section 10A View Judgements
  11 Amendment of section 12 View Judgements
  12 Amendment of section 15 View Judgements
  13 Amendment of section 16 View Judgements
  14 Amendment of section 17 View Judgements
  15 Substitution of new section for section 20 View Judgements
  16 Amendment of section 21 View Judgements
  17 Substitution of new section for section 22 View Judgements
  18 Amendment of section 24 View Judgements
  19 Insertion of new section 24A View Judgements
  20 Substitution of new section for section 26A View Judgements
  21 Amendment of section 28 View Judgements
  22 Amendment of section 30 View Judgements
  23 Amendment of section 34 View Judgements
  24 Amendment of section 35 View Judgements
  25 Amendment of section 36 View Judgements
  26 Insertion of new sections 36A and 36B View Judgements
  27 Amendment of section 37 View Judgements
  28 Amendment of section 38 View Judgements
  29 Substitution of new section for section 39 View Judgements
  30 Amendment of section 40 View Judgements
  31 Amendment of section 41 View Judgements
  32 Amendment of section 42 View Judgements
  33 Insertion of new section 42A View Judgements
  34 Amendment of section 44 View Judgements
  35 Insertion of new section 46A View Judgements
  36 Amendment of section 48 View Judgements
  37 Insertion of new section 48AA View Judgements
  38 Amendment of section 49 View Judgements
  39 Amendment of section 49A View Judgements
  40 Insertion of new sections 58AC, 58AD, 58AE and 58AF View Judgements



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