AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Companies (Amendment) Act, 2000


228. Amendment of section 635B.-

In section 635B of the principal Act, in sub-section (1), in clause (a), the words and figures "section 248 or section 249" shall be omitted.



Companies (Amendment) Act, 2000 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys