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Report No. 159

3.2. Ministry of Finance (Department of Company Affairs).-

In their letter dated 9th March, 1998, the Secretary of the Department has stated that they had not constituted any Expert Group for reviewing the enactments administered by their Department. They have only stated that they propose to repeal Companies (Donation to National Funds) Act, 1951 by incorporating the relevant provisions in the Companies Bill, 1997. At the same time, it is stated in the brief note appended to the letter that certain amendments are being contemplated to MRTP Act, 1969; Chartered Accountants Act, 1949; Cost and Works Accountants Act, 1959. The proposed amendments are not forwarded to the Law Commission. No comments can, therefore, be offered so far as this Department is concerned.



Repeal and Amendment of Laws - Part I Back




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