Section 11   [ View Judgements ]

Amendment of section 398


In sub-section (1) of section 398 of the principal Act-



(a) in clause (a), for the words "are being conducted", the words "are being conducted in a manner prejudicial to public interest or" shall be substituted;



(b) in clause (b), for the words "will be conducted", the words "will be conducted in a manner prejudicial to public interest or" shall be substituted.



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



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box