for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Removal of difficulties


If any difficulty arises in giving effect to the provisions of this Act, particularly in relation to the transition from 5[any law over-ridden by this Act to the provisions of this Act], the State Government may by general or special order, do anything not inconsistent with such provisions which appears to be necessary or expedient for the purpose for removing the difficulty.

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