for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


G.S.R. 143(E).-In exercise of the powers conferred by Sec. 24 read with Sec. 23-A, of the Depositories Act, 1996 (22 of 1996), the Central Government hereby makes the following rules, namely:-

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