for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 12   [ View Judgements ]

CONFERMENT OF INDIAN CITIZENSHIP ON FRENCH CITIZENS DOMICILED IN CHANDERNAGAORE


Subject to the provisions of Article III of the Treaty of Cession of the Territory of the Free Town of Chandernagore, all French subjects and citizens of the French Union domiciled in the said Territory on the 9th day of June, 1952, shall be deemed to have become citizens of India on that day.

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