for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment


In the Unlawful Activities (Prevention) (Recommendation and Sanction of Prosecution) Rules, 2008 , -



(a) in rule 2, in sub-rule (1), in clause (b), after the words "the Central Government", the words "or, as the case may be, the State Government" shall be inserted;



(b) in rule 3, after the words "the Central Government", the words "or, as the case may be, the State Government" shall be inserted;



(c) in rule 4, after the words "the Central Government", the words "or, as the case may be, the State Government" shall be inserted.



Footnote:-The principal rules were published in the Gazette of India, vide notification number SO. 3014 (E), dated the 31st December, 2008.

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