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 Section 8 of the Diplomatic and Consular Officers (Oaths and Fees) Act, 1948 (41 of 1948), the Central Government hereby makes the following Rules further to amend the Diplomatic and Consular Officer (Fees) Rules, 1949, namely:-

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