for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 12: FACILITIES FOR MEDICAL TREATMENT


The Chairman or other Members shall be entitled to medical treatment and hospital facilities as provided in the Contributory Health Service Scheme Rules, 1954and in places where the Central Health Services Scheme is not in operation, the Chairman and Members shall be entitled to the facilities as provided in the Central Services Medical Attendance Rules.

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