for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 4: CONDITION FOR MAKING NOTIFICATION


If the material information or the documents received by the Custodian are sufficient in his opinion to3 (reveal that a person is involved in an offence] referred to in sub-section (2) of section 3-of the 3[Act], he may proceed to notify the name of the person under that sub-section.

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