for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


In exercise of the powers conferred by sub-section (3) of section 555, read with sub-section (1) of section 642 of the Companies Act, 1956 (1 of 1956), the Central Government hereby makes the following Rules, namely:-

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