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The Insolvency and Bankruptcy Code (Amendment) Act, 2018
Act No. 12 of 2018

[18th January, 2018.]

An Act to amend the Insolvency and Bankruptcy Code, 2016.

BE it enacted by Parliament in the Sixty-eighth Year of the Republic of India as follows:



Insolvency and Bankruptcy Code (Amendment) Act, 2018 Back




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