for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


Status : Section 2 and Schedule repealed by Repealing Act, 1938 (Central Act no. 1 of 1938)



In exercise of the powers conferred by section 157 of the Customs Act, 1962 (52 of 1962), the Central Board of Excise and Customs hereby makes the following regulations, namely

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon