for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment of Section 12


In Section 12 of the principal Act.--

(a) in the first paragraph after the words "any other society" the words "or whenever the governing body of any such society decides to change the name of the society" shall be inserted;

(b) after the second paragraph the following proviso shall be inserted, namely:

"Provided that no proposition for amalgamation shall be carried into effect unless it has been considered, agreed to and confirmed by' all the concerned societies in the manner prescribed in this section".

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