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 390-A.


In the Chennai City Municipal Corporation Act 1919 (T.N. Act IV of 1919), in Section 390-A, for the expression "three years", the expression “twelve years” shall be substituted.

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