for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


An Act to provide for punishment of certain acts in respect of property and imposition of collective fine to recover the loss or damage sustained by such acts. WHEREAS it is expedient to provide for punishment of certain acts in respect of property and imposition of collective fine to recover the loss or damage sustained by such acts; BE it enacted by the Karnataka State Legislature in the Thirty-second Year of the Republic of India as follows:-

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