for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Amendment of section 154 of Mah. XXIV of 1961


In section 154 of the principal Act, after sub-section (2) the following sub-section shall be inserted, namely :-



"(2A) No application for revision shall be entertained against the recovery certificate issued by the Registrar under section 101 unless the applicant deposits with the concerned society, fifty per cent amount of the total amount of recoverable dues.".

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