for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context otherwise requires,—

(a) "Administrator" means the person or body of persons appointed as the Administrator under section 4-;

(b) "appointed day" means the 24th day of May, 1977;

(c) "prescribed" means prescribed by rules made under this Act;

(d) "Societies Registration Act" means the Societies Registration Act, 1860-as in force in the Union territory of Delhi;

(e) "two Yoga Societies" means the— (i) Vishwayatan Yogashram, a society registered under the Societies Registration Act and having its registered office at B-35, Defence Colony, New Delhi, and (ii) Central Research Institute for Yoga, a society registered under the Societies Registration Act,-and having its registered office at Yogashram, Ashok Road, New Delhi, and the expression "Yoga Society" shall be construed as referring to one of the two Yoga Societies;



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