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

Commissions for Protection of Child Rights Act, 2005


12. Salaries and allowances to be paid out of grants.-

The salaries and allowances payable to the Chairperson and Members and the administrative expenses, including salaries, allowances and pensions payable to the Member-Secretary, other officers and employees referred to in section 11, shall be paid out of the grants referred to in sub-section (1) of section 27.



Commissions for Protection of Child Rights Act, 2005 Back




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