for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 11   [ View Judgements ]

Finality of order


Every order passed or direction issued by the State Government or order passed or-notice issued be any officer authorized under this Act shall be final and shall not be questioned in any suit or other legal proceeding.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon