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

Insurance Regulatory and Development Authority Act, 1999


SCHEDULE III : Amendment to the General Insurance Business (Nationalisation) Act, 1972 (57 of 1972)

[Section 32]

After section 24, insert the following:-

"24A. Exclusive privilege of Corporation and acquiring companies to cease

Notwithstanding anything contained in this Act, the exclusive privilege of the Corporation and the acquiring companies of carrying on general insurance business in India shall cease on and from the commencement of the Insurance Regulatory and Development Authority Act, 1999 and the Corporation and the acquiring companies shall, thereafter, carry on general insurance business in India in accordance with the provisions of the Insurance



Insurance Regulatory and Development Authority Act, 1999 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