for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 26   [ View Judgements ]

Prosecution of action taken under the Act


No suit, prosecution or other legal proceeding shall lie against the Board or any member, officer or employee of the Board for anything which is good faith done or intended to be done in pursuance of this Act or of any rule or regulation made thereunder.

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