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The Bureau of Indian Standards Act, 2016


6. Vacancies, etc., not to invalidate act or proceedings.

No act or proceedings of the Governing Council, under section 3 shall be invalid merely by reason of-

  • any vacancy in, or any defect in the constitution of the Governing Council; or
  • any defect in the appointment of a person acting as a member of the Governing Council; or
  • any irregularity in the procedure of the Governing Council not affecting the merits of the case.


The Bureau of Indian Standards Act, 2016 Back




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