for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Construction of references to Ministries or Departments in the Schedule


.- References to the Ministries or Departments in the Schedule are to such Ministries or Departments as existing immediately before the 29th August, 2012 and shall, on or after that date, be construed as references to the appropriate Ministries or Departments as constituted from time to time

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