for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Amendment of section 63


In sub-section (1) of section 63 of the principal Act, after clause (c), the following clause shall be inserted, namely:-



"(d) any other matter which is required to be, or may be, prescribed.".



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