for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 6   [ View Judgements ]

Amendment of Section 12-B.


In Section 12-B of the principal Act, in sub-section (1), for the expression "ten thousand rupees per mensem”, the expression "twelve thousand rupees per mensem " shall be substituted.

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