for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Amendment of Section 482


In the Coimbatore City Municipal Corporation Act, 1981 (T.N. Act 25 of 1981), in Section 482, for the expression "six years", the expression; "twelve years" shall be substituted.

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