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

52E. Finality of decision appointing Administrator.-

Any order or decision of the 1[Authority] made in pursuance of section 52A or section 52D shall be final and shall not be called in question in any Court.



Insurance Act, 1938 Back




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