for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment in rule 4


In the National Commission for Minority Educational Institutions (Procedure for Appeal) Rules, 2006(hereinafter referred to as the said rules), in rule 4, in sub-rule (3), for the word "extra copies", the word "extra copies" shall be substituted

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