for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 1   [ View Judgements ]

Short title and commencement


(1) These rules may be called the National Commission for Minority Educational Institutions (Procedure for Appeal) Amendment Rules, 2007.



(2) They shall come into force on the date of their publication in the Official Gazette.

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