for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 9   [ View Judgements ]

POWER OF LEGISLATIVE ASSEMBLY OF UNION TERRITORY TO AMEND THIS ACT


Not- withstanding anything contained in section 21 of the Government of Union Territories Act, 1963-, the Legislative Assembly of a Union territory may by law amend this Act in its application to that Union territory.



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