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

Credit Information Companies (Regulation) Act, 2005

Part XII: The Public Financial Institutions (Obligation as to Fidelity and Secrecy) Act, 1983

Section 3, after sub-section (2), insert-

"(3) Nothing contained in this section shall apply to the credit information disclosed under the Credit Information Companies (Regulation) Act, 2005."



Credit Information Companies (Regulation) Act, 2005 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc