for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 2: DEFINITIONS


In these rules unless the context otherwise requires,-

(a) "Act" means theDalmia Dadri Cement Limited (Acquisition and Transfer of Undertakings) Act, 1981 (31 of 1981)-;

(b) 'Section' means a section of the Act ;

(c) "provident fund" means the Provident Fund established by Messrs. Dalmia Dadri Cement Limited for the benefit of persons employed in any of the undertakings owned by them.

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