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

3. Transfer to, and vesting in, the Central Government of the undertakings of the two companies.-

On the appointed day, the undertakings of each of the two companies, and the right, title and interest of each of the two companies in relation to its undertakings, shall, by virtue of the Act, stand transferred to, and shall vest in, the Central Government.



Inchek Tyres Limited and National Rubber Manufacturers Limited (Nationalisation) Act, 1984 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