for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of section 6A


In section 6A of the Oilfields (Regulation and Development) Act, 1948 (Hereinafter referred to as the principal Act), in clause (b) of the provio to sub-section (4), for the words "four Years", the words "three years" shall be substituted.



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