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The Inter-State Corporations Act, 1957

[Act No. 38 of 1957]

[20th September, 1957.]

An Act to provide for the reorganisation of certain corporations functioning in two or more States by virtue of section 109 of the States Reorganisation Act, 1956, and for matters connected therewith.

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



Inter-State Corporations Act, 1957 Back




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