for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Inspection of new Section 18-BB.


AfterSection 18-B of the Tamil Nadu Prohibition Act, 1937 (Tamil Nadu Act X of 1937), the following Section shall be inserted, namely:-



“18-BB. Special fee on import of excisable articles.- A special fee at such rate not exceeding rupees four hundred and fifty per proof litre, as the State Government may, from time to time, by notification specify, shall be levied on all excisable articles permitted to be imported under this Act.”.

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