for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 31   [ View Judgements ]

POWER TO REMOVE DIFFICULTIES


If any difficulty arises in giving effect to the provisions of this Act, the Central Government may, by order, not inconsistent with the provisions of this act, remove the difficulty : Provided that no such order shall be made after the expiry of a period of two years from the date on which this act receives the assent of the President.:

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