for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 11   [ View Judgements ]

Amendment made by sections 2 and 5(ii) to have retrospective effect


The amendment made by section 2 and clause (ii) of section 5 shall be deemed to have formed part of the Principal Act from the commencement thereof.

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