for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


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LEGISLATIVE PAPERS - For Statement of Objects and Reasons see, Orissa Gazette, Extraordinary, dated the 18th September, 1951, p. 2 and for proceedings in the Assembly, see Proceedings of the Orissa Legislative Assembly, 1951, Vol XIV, No. 23, pp. 43-44. An Act to declare certain offices of profit not to disqualify their holders for being chosen as, and for being a member of the Orissa Legislative Assembly. WHEREAS it is expedient to declare certain offices of profit under the Government of India or Government of any State so as not to disqualify their holders for being chosen as, and for being members of the Orissa Legislative Assembly. It is hereby enacted as follows: -

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