for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 10   [ View Judgements ]

Protection of action taken in good faith


No suit, prosecution or other legal proceedings shall lie against the State Government or notified authority or person appointed under sub-section (1) of section 6 or the appellate authority in respect of anything which is in good faith done or intended to be done in pursuance of provisions of this Act or rules or order made thereunder.

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