for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 47   [ View Judgements ]

Contracts


All contracts for the sale of coffee in so far as they are at variance with the provisions of this Act shall be void:



Provided that nothing contained in this section shall apply to contracts to which under section 47 of the Coffee Market Expansion Ordinance, 1940 (13 of 1940), that Ordinance did not apply.

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