for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 2 : Definitions


In these rules, unless the context otherwise requires,-

(a) "Act" means the Sick Industrial Companies (Special Provisions) Act, 1985 (1 of 1986)-;

(b) "Board" means the Board for Industrial and Financial Reconstruction, established under section

4-of the Act;

(c) "Chairman" means the Chairman of the Board appointed under section 4-of the Act;

(d) "Member" means a Member of the Board appointed under section 4-of the Act.

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