for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Power to relax


Where the Central Government is of the opinion that it is necessary or expedient so to do, it may, by order, any for regions to be recorded in writing, relax any of the provisions of these rules with respect to any class or category of persons.

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