for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 22   [ View Judgements ]

Power to remove doubts and difficulties


If any doubt or difficulty arises in giving affect to the provisions of this Act, the State Government may, as occasion may require, by order, do anything not inconsistent with the provisions of this Act or the rules made thereunder, which appears to them necessary for the purpose of removing the doubt or difficulty:



Provided that no order shall be issued under this section after the expiry of a period of two years from the date of commencement of this Act.

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