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The Air Corporations (Transfer of Undertakings and Repeal) Act, 1994

[Act No. 13 of 1994]

[21st March, 1994.]

An Act to provide for the transfer and vesting of the undertakings of Indian Airlines and Air India respectively to and in the companies formed and registered as Indian Airlines Limited and Air India Limited and for matters connected therewith or incidental thereto and also to repeal the Air Corporations Act, 1953.

BE it enacted by Parliament in the Forty-fifth Year of the Republic of India as follows:-



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