for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


Status : Section 2 and Schedule repealed by Repealing Act, 1938 (Central Act no. 1 of 1938)



In exercise of the powers conferred by clauses (f) and (g) of sub-section (i) of Section 63 of the Wild Life (Protection) Act 1972 (53 of 1972), the Central Government hereby makes the following rules, namely:

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