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

255. Amendments of Act 18 of 2013.-

The Companies Act, 2013 shall be amended in the manner specified in the Eleventh Schedule.



Insolvency and Bankruptcy Code Act, 2016 Back




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