for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 6   [ View Judgements ]

Power to make inquiries and call for information


Before granting recognition to a zoo under section 38H of the Act, the Central Zoo Authority may make such inquiries and require such further information to be furnished, as it deems necessary, relating to the information furnished by the zoo in its application in Form A.

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