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Industrial Finance Corporation Act, 1948


38A. Protection of action taken by Directors appointed under sections 25and 30A.

No suit, prosecution or other legal proceeding shall lie against any Director [or Admistrator]3* of an industrial concern appointed by the Corporation under section 25 or section 30A for anything which is in good faith done or intended to be done by him as such Director. 3*[or Administrator]].



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