for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Amendment of section 117 of Mah. XLI of 1966


In section 117 of the said Code, after clause (5), the following clause shall be inserted, namely :-



"(5a) agricultural lands in non-urban area used for personal bona fide residential purpose under sub-section (2) of section 42 ;

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