for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Guarantee


(1) The Government shall charge a minimum of one percent as guarantee commission which shall not be waived under any circumstances.

(3) The Government may , by notification in the Official Gazette specify commission at an enhanced rate depending on the default risk of the project.

By Order of the Governor,

T.D. Rinzing

Secretary to the Govt. of Sikkim

Law Department

F.No. 16(82) LD/2000

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