for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Amendment of section 52 of Bom. LXXIX of 1948


In section 52 of the principal Act,-



(a) for the words " fifty rupees " the words " one thousand rupees " shall be substituted;



(b) for the words " five hundred rupees " the words " five thousand rupees " shall be substituted;



(c) in the proviso, for the words " twenty rupees " the words " one hundred rupees " shall be substituted.

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