for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Amendment in the Sections 4, 6, 16, 17, 19 and 22 of the principal Act


In Sections 4, 6, 16, 17, 19 and 22 of the principal Act, wherever the words "Chairman and Members" occur, shall be read as "Vice-Chairman" after the word "Chairman".

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