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Coastal Aquaculture Authority Act, 2005


8. Vacancy in Authority not to in validate proceeding.

No act or proceeding of the Authority shall be invalidated merely by reason of-

a.     any vacancy in, or any defect in the constitution of, the Authority; or

b.    any defect in the appointment of a person acting as a member of the Authority; or

c.     any irregularity in the procedure adopted by the Authority not affecting the merits of the case.



Coastal Aquaculture Authority Act, 2005 Back




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