for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment of section 100 of Mah. XLI of 1966


In section 100 of the said Code, -



(a) in sub-section (1), for the words "the Divisional Commissioner" the words "the Revenue Tribunal" shall be substituted;



(b) in sub-section (2), for the words "the Divisional Commissioner" the words "the Revenue Tribunal" shall be substituted.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon