for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 18A   [ View Judgements ]

Borrowing powers of the Authority [1]


The Authority may, in such manner and subject to such terms and conditions as may be determined by regulations, borrow money from any source by the issue of bonds, debentures or other instruments as it may think f t for discharge of all or any of its functions under the Act.



FOOTNOTES:

1.Inserted by Inland Waterways Authority of India (Amendment) Act, 2001.

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