for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment of Section 483.


In the Madurai City Municipal Corporation Art, 1971 (T.N. Act 15 of 1971), in Section 483, for the expression “six years”, the expression; “twelve years” shall be substituted.

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