for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 17   [ View Judgements ]

Repeal and saving


(1) The Laxmirattan and Atherton West Cotton Mills (Taking Over of Management) Ordinance, 1976, is hereby repealed.



(2)Notwithstanding such repeal, anything done or any action taken under the Ordinance so repealed shall be deemed to have been done or taken under the corresponding provisions of this Act.

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