for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of clause (e) of Section 2 of the principal Act


Clause (e) of Section 2 of the principal Act shall be amended as follows:--

The words "and Vice-Chairman" shall be added after the word "Chairman".

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