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

10. Repeal and savings.

(1) The Insolvency and Bankruptcy Code (Amendment) Ordinance, 2017 is hereby repealed.

(2) Notwithstanding such repeal, anything done or any action taken under the Insolvency and Bankruptcy Code, 2016, as amended by the said Ordinance, shall be deemed to have been done or taken under the corresponding provisions of the said Code, as amended by this Act.



Insolvency and Bankruptcy Code (Amendment) Act, 2018 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