for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Repeal of Section 62 of the Principal Act.


In section 62 of the Uttarakhand (Uttar Pradesh Awas avam Vikas Parishad Act, 1965 hereinafter referred to as Principal Act, is hereby repealed in relation to the State of Uttarakhand.

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