for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 743   [ View Judgements ]

These rules to be in addition to Companies (Court) Rules of the Supreme Court


These rules shall be in addition to and not in derogation of companies (Court) Rules, 1959, framed by the Supreme Court of India.

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