for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 9   [ View Judgements ]

Act does not apply where obligation to provide land exists


Nothing in this Act shall be held to exempt any person from the obligation of giving land gratuitously, or of paying for land taken up for the purpose of public embankments, where such obligation exists by any law or custom.

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