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 37 of Act 1 of 1944


For the period commencing on and from 1st day of March, 1983 and ending with the 28th day of February, 1987, sub-section (1) of section 37 of the Central Excise Act, 1944 shall stand substituted and shall be deemed to have effect as if for the said sub-section, the following sub-section had been substituted, namely:-



"(1) The Central Government may make rules, including rules conferring power to issue notifications with retrospective effect under those rules, to carry into effect the purpose of this Act."

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