for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 7   [ View Judgements ]

Meetings


(1) The Council shall hold its first meeting at such time and place as may be appointed by the President, and thereafter the Council shall meet at such place as may be appointed by the council.



(2) Until otherwise prescribed, ten members of the Council shall form a quorum, and all the acts of the Council shall be described by a majority of the members present and voting.

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