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Industrial Finance Corporation Act, 1948


40B. Removal of difficulties.

  1. If any difficulty arises in giving effect to the provisions of this Act, the Central Government may, by order published in the Official Gazette, make such provisions not inconsistent with the purposes of this Act as appear to it necessary or expedient for removing the difficulty.

  2. An order under sub-section (1) may be made so as to have retrospective effect FROM a date not earlier than the date appointed under sub-section (1) of section 4A.]



Industrial Finance Corporation Act, 1948 Back




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