for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 12   [ View Judgements ]

Amendment of section 408


In sub-section (1) of section 408-



(a) after the words "if the Central Government", the words "of its own motion or" shall be inserted.



(b) after the words "interests of the company", the words "or to public interest" shall be inserted.

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