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The Industrial Reconstruction Bank (Transfer of Undertakings and Repeal) Act, 1997

Chapter III

Miscellaneous

6. Concession, etc., to be deemed to have been granted to Company.-

With effect from the appointed day, all fiscal and other concessions, licences, benefits, privileges and exemptions granted to the Reconstruction Bank in connection with the affairs and business of the Reconstruction Bank under any law for the time being in force shall be deemed to have been granted to the Company.



Industrial Reconstruction Bank (Transfer of Undertakings and Repeal) Act, 1997 Back




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