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The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act, 2015.


21. Act to have overriding effect.

Save as otherwise provided, the provisions of this Act shall have effect, notwithstanding anything inconsistent therewith contained in any other law for the time being in force or in any instrument having effect by virtue of any law for the time being in force other than this Act.



The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act, 2015. Back




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