for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 1   [ View Judgements ]

Short title and commencement


(1) These rules may be called the Unlawful Activities (Prevention) (Recommendation and Sanction of Prosecution) (Amendment) Rules, 2009.



(2) They shall come into force on the date of publication in the official Gazette.

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