Section 389   [ View Judgements ]

Repealed - Power for Companies to refer matters to arbitration.


389. POWER FOR COMPANIES TO REFER MATTERS TO ARBITRATION.

Repealed by the Companies (Amendment) Act, 1960 (65 of 1960) section 150.

For the original section, refer Appendix I.

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