for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Amendment of section 81.


In Section 81 of the principal Act,—



(i) in sub-section (1), for the expression "an Assistant Commercial Tax Officer", the expression "Deputy Commercial Tax Officer" shall be substituted;



(ii) in sub-section (3), for the expression "an Assistant Commercial Tax Officer", the expression "Deputy Commercial Tax Officer" shall be substituted.

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