for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

SCHEDULE II


(See section 3)



(1) The Hyderabad Legislative Assembly (Prevention of Disqualification) Act, 1955 (Hyderabad Act XVIII of 1955).



(2) The Madhya Pradesh Offices of Profit (Removal of Disqualifications) Act, 1950 (Madhya Pradesh Act VII of 1950).



(3) The Saurashtra Legislative Assembly (Prevention of Disqualification Act, 1950 (Saurashtra Act VI of 1950).



(4) Section 28(5) of the States Reorganisation Act, 1956 (37 of 1956).

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