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

Credit Information Companies (Regulation) Act, 2005


33. Application of other laws not barred.-

The provisions of this Act shall be in addition to, and not, save as provided under this Act, in derogation of, the provisions of the Companies Act, 1956 (1 of 1956) or any other law for the time being in force.



Credit Information Companies (Regulation) Act, 2005 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