for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


n exercise of the powers conferred by sub-section (1) read with clause (aa) of sub-section (2) of Section 24 of theNational Commission for Minority Educational Institutions Act, 2004 (2 of 2005), the Central Government hereby makes the following rules to amend the National Commission for Minority Educational Institutions (Procedure for Appeal) Rules, 2006, namely

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