for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 7   [ View Judgements ]

Amendment in form No. 4


In the said rules, in form No. 4, in para I, for the word "form", the word "from" shall be substituted.



Footnote:- The principal rules were published in Gazette of India, Extraordinary, Part II, Section 3, Sub-section (i), vide No. G.S.R. 553, dated 14th September, 2006.

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