for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 8b   [ View Judgements ]

Advance for purchase of conveyance


There may be paid to member by way of a repayable advance such sum of money not exceeding [10] one lakh rupees as may be determined by rules made in this behalf under section 9 for the purchase of a conveyance.

FOOTNOTES:

1. Substituted by Act 74 of 1985 - effective from 26.12.1985.

2. Inserted by Act 60 of 1988 - effective from 1.4.1988.

3. Inserted by Act 17 of 2000 - effective retrospectively from 26.4.1999.

4. Substituted by Act 9 of 2004, effective from 9.1.2004

5. Substituted by Act 48 of 1993 - effective from 9.6.1993.

6. Inserted by Act 33 of 1977 - effective from 18.8.1977.

7. Substituted by Act 9 of 2004 - off from 9.1.2004.

8. Inserted by Act 9 of 2004 - effective from 9.1.2004

9. Inserted by Act 74 of 1985 - effective from 26.12.1985.

10. Substituted by Act 28 of 1998 - effective from 20.8.1998.



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