for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


In exercise of the powers conferred by sub-section (1) of section 29A read with sub-section (3) of section 9 of the Chartered Accountants Act, 1949, (38 of 1949), the Central Government hereby makes the following rules further to amend the Chartered Accountants (Election to the Council) Rules, 2006, namely

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