for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Amendment of section 51


In section 51 of the principal Act.



(a) in sub-section (1), for the words "contravenes any provision of this Act", the words, brackets, figure and letter "contravenes any provision of this Act (except Chapter VA)" shall be substituted;



(b) after sub-section (1), the following sub-section shall be inserted, namely:-



"(1A) Any person who contravenes any provisions of Chapter VA, shall be punishable with imprisonment for a term which shall not be less than one year but which may extend to seven years and also with fine which shall not be less than five thousand rupees.".

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