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Interest on Delayed Payments to Small Scale and Ancillary Industrial Undertakings Act, 1993


6. Recovery of amount due

The amount due from a buyer, together with the amount of interest calculated in accordance with the provisions of sections 4 and 5 shall be recoverable by the supplier from the buyer by way of a suit or other proceeding under any law for the time being in force.



Interest on Delayed Payments to Small Scale and Ancillary Industrial Undertakings Act, 1993 Back




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