for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of Section 32


In Section 32 of the Dentists Act, 1948 (16 of 1948) (hereinafter referred to as the principal Act), after Sub-section (2), the following proviso shall be and shall be deemed always to have been inserted, namely:

"Provided that the State, Government may, for sufficient cause, from time to time, extend the period for making application for registration under this sub-section."

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