for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 43   [ View Judgements ]

Repeal and Savings


1) The Protection of Human Rights Ordinance, 1993 is hereby repealed.



(2) Notwithstanding such repeal, anything done or any action taken under the said Ordinance, shall be deemed to have been done or taken under the corresponding provisions of this Act.

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