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

18. Scope of vesting order.-

An order made by the Bank under this Act may confer the full title to a Government security or may confer a title only to the accrued and accruing interest onthe security pending a further order vesting the full title.



Public Debt Act, 1944 Back




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