for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 24   [ View Judgements ]

Saving as to orders


Where an order purports to have been made and signed, by any authority in exercise of any power conferred by or under this Act, a Court shall within the meaning of the Indian Evidence Act, 1872 (1 of 1872), presume that such order was so made by that authority.



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