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

3. [Amendment of Punjab Act VI of 1918, as in force in the Union territory of Delhi.]

Rep. by s. 2 and the First Schedule (w.e.f 31-3-1988).



Delhi High Court (Amendment) Act, 1980 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys