for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Appeals and revision


[Omitted by Madras Act VII of 1960] Any order of the (Sub. by ibid) [officer of the Revenue Department] acting in exercise of the powers authorised under section 3 shall be subject to such appeal or revision under the relevant provision of the (Sub. by ibid) [law] as if it were an order of the District Collector.



(Sub. ibid) [5. Notifications to be placed before the Legislature : ? All notifications issued under section 3 shall, as soon as possible offer they are issued, by place on the table of both Houses of the Legislature and shall be subject to such modification by way of amendment or repeal as the Legislature may make either in the same session or in the next session.]

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