for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 6   [ View Judgements ]

Repeal and savings


(1) The Prevention of Destruction and Loss of Property Ordinance, 1981 (Karnataka Ordinance 15 of 1981) is hereby repealed.



(2) Notwithstanding such repeal anything done or any action taken under the said Ordinance shall be deemed to have been done or taken under this Act.

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