for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Removal of difficulty


If any difficulty arises in giving effect to the provisions of this Chapter, the State Government may, by order, make provision or give such direction, not inconsistent with the provisions of this Chapter, as may appear to it to be necessary or expedient for the removal of the difficulty:



Provided that no such order shall be passed after the expiry of the period of two years from the date of coming into force of the provisions of this Chapter.

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