for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 18   [ View Judgements ]

Provisions of sections 14, 16 and 17 not to apply in certain cases


Nothing in section 14 or section 16 or section 17 shall apply to any antiquity kept--



(i) in a museum; or



(ii) in an office; or



(iii) in an archive; or



(iv) in an educational or cultural institution,



owned, controlled or managed by the Government.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon