for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of section 3 of Bom. XI of 1947


In section 3 of the Bombay Industrial Relations Act, 1946, in clause (13), in paragraph (i), for the words " one thousand rupees per month" the words " six thousand five hundred rupees per month" shall be substituted.

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