for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of Section 47.


In Section 47 of the Tamil Nadu Hindu Religious and Charitable Endowments Act, 1959, in sub-section (3),—



(1) for the expression "one year”, the expression “two years” shall be substituted;



(2) after the Proviso, the following Proviso shall be added, namely:-



“Provided further that every trustee who has not completed a term of office of one year on the date of commencement of the Tamil Nadu Hindu Religious and Charitable Endowments (Amendment) Act, 2010 shall continue to be the trustee for the period of two years from the date of his appointment.”

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