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 4 of Bom. III of 1959


In section 4 of the Bombay Village Panchayats Act, 1958 (hereinafter referred to as "the Village Panchayats Act"), in sub-section (2), after the words "the Standing Committee and" the words "the Gram Sabha and" shall be inserted.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon