for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment in rule 5


In the said rules, in rule 5, -



(a) in sub-rule (4), for the brackets and figures "(4)", the brackets and figures '"'(3)", shall be substituted;



(b) in sub-rule (5), for the brackets and figures "(5)", the brackets and figures "(4)", shall be substituted;

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