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Status : Section 2 and Schedule repealed by Repealing Act, 1938 (Central Act no. 1 of 1938)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 sub-section (2) of section 45, read with clause (f) of sub-section (2) of section 52 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government hereby makes the following rules to amend the Unlawful Activities (Prevention) (Recommendation and Sanction of Prosecution) Rules, 2008, namely

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