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

Report No. 143

Legislative Safeguards for Protecting the Small Depositors from Exploitation

Chapter I

Introduction

1.1. The perspective.-

Anxiety of the community and the legislature to protect the interests of those who cannot fend for themselves notwithstanding, the common man continues to be exploited. Post-audit of socio-economic legislations has apparently been mandated by the charter of the Law Commission in order that such exploitation is detected and the law is updated in the light of the lacuna detected in the course of such audit. Accordingly such post-audit in the sphere of company deposits was undertaken by the Commission.



Legislative Safeguards for protecting the Small Depositors from Exploitation Back




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