for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 16   [ View Judgements ]

REPEAL AND SAVING


(1) The Yoga Undertakings (Taking Over of Management) Ordinance, 1977, is hereby repealed.

(2) Notwithstanding such repeal, anything done or any action taken under the Ordinance so repealed shall be deemed to have been done or taken under the corresponding provision of this Act.



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