for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Amendment of section 43A


In section 43A of the principal Act, after the words and figures of section 43" wherever they occur, the words and figures and letter "or in pursuance of the provisions of Chapter IIIA" shall be inserted

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