Section 39A   [ View Judgements ]

Reference under clause (c) of sub-section (4) of section 22A of the Securities Contracts Act [1]


The provisions of these rules shall, mutatis mutandis, apply to any reference made under clause (c) of sub-section (4) of section 22A of the Securities Contracts Act .]



FOOTNOTES:

1. Inserted by Company Law Board (Bench) Amendment Rules, 1986

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