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

Industrial Finance Corporation (Transfer of Undertaking and Repeal) Act, 1993


2. Definitions.-

In this Act, unless the context otherwise requires,-

a.     "appointed day" means such date as the Central Government may, by notification in the Official Gazette, appoint under section 3:

b.    "Company" means the Industrial Finance Corporation of India Limited to be formed and registered under the Companies Act, 1956 (1 of 1956); 2

c.     "Corporation" means the Industrial Finance Corporation of India established under sub-section (1) of section 3 of the Industrial Finance Corporation Act, 1948 ( 15 of 1984).



Industrial Finance Corporation (Transfer of Undertaking and Repeal) Act, 1993 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