for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 1   [ View Judgements ]

Short title and commencement


(a) These rules may be called the Diplomatic and Consular Officers (Fees) Amendment Rules, 2011.



(b) They shall come into force on the date of their publication in the Official Gazette.



(c) These will be applied to Indian Diplomatic Missions/Posts in Albania, Algeria, Andorra, Angola, Anguilla, Antigua & Barbuda, Argentina, Armenia, Aruba, Austria, Azerbaijan, Bahamas, Bangladesh, Barbados, Belarus, Belgium, Belize, Benin, Bhutan. Bolivia, Bosnia & Herzegovina, Botswana, Brazil, Brunei Darussalam, Bulgaria, Burkina Faso, Burundi, Cambodia, Cameroon, Cape Verde Islands, Cayman Islands, Central African Republic, Chad, Chile, China, Colombia, Comoros, Democratic Republic of Congo, Republic of Congo, Cook Island, Costa Rica, Croatia, Cuba, Cyprus, Czech Republic, Denmark, Djibouti, Dominica (Commonwealth of), Dominican Republic, Ecuador, El Salvador, Equatorial Guinea, Eritrea, Estonia, Ethiopia, Finland, Gabon, Gambia, Georgia, Ghana, Greece, Grenada, Guatemala, Guinea, Guinea Bissau, Haiti, Holy See, Honduras, Hungary, Hong Kong, Iceland, Iran, Ireland, Ivory Coast, Japan, Kazakhstan, Kiribati, Korea (DPR), Korea (Republic of), Kyrgyzstan, Lao (PDR), Latvia, Lesotho, Liberia, Liechtenstein, Lithuania, Luxembourg, Macedonia, Madagascar, Malawi, Mali, Malta, Marshall Islands (Republic of), Mauritania, Mexico, Micronesia, Moldova, Mongolia, Montserrat, Morocco, Mozambique, Myanmar, Namibia, Nauru, Nepal, Nicaragua, Niger, Nigeria, Norway, Pakistan, Palau (Republic of), Palestine, Panama, Papua New Guinea, Paraguay, Peru, Poland, Romania, Russian Federation, Rwanda, Samoa, San Marino, Sao Tome and Principe (Republic of), Senegal, Serbia & Montenegro, Seychelles, Sierra Leone, Slovak Republic, Slovenia, Solomon Islands, Somalia, Spain, Sri Lanka, St. Kitts and Nevis, St. Lucia, St. Vincent & Grenadines, Swaziland, Sweden, Switzerland, Tajikistan, Togo, Tonga, Tunisia, Turkey, Turkmenistan, Turks & Caicos Islands, Tuvalu, Uganda, Ukraine, Uruguay, Uzbekistan, Vanuatu, Venezuela, Vietnam, Zambia, Zimbabwe.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon