for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 20   [ View Judgements ]

Penalty


Whoever contravenes any of the provisions of these rules shall be punished with fine in accordance with the provisions clause (b) of sub-rule 2 of section 458 of the Act.

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