for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment of section 135


In section 135 of the principal Act, in sub-section (1), in clause (I), in the proviso, for the words "one year", the words "three years" shall be substituted.

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