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The Sick Industrial Companies (Special Provisions) Repeal Act, 2003

Contents

 

Sections

Particulars

1

Short title and commencement

2

Definitions

3

Repeal of Act 1 of 1986 and dissolution of Appellate Authority and Board

4

Consequential provisions

5

Saving

6

Power to make rules

The Actuaries Act, 2006 No. 35 of 2006 [27th August, 2006.] An Act to provide for regulating and developing the profession of Actuaries and for matters connected therewith or incidental thereto. Be it enacted by Parliament in the Fifty-seventh Year of the Republic of India as follows:-



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