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

Commissions for Protection of Child Rights Act, 2005


18. Appointment of Chairperson and other Members.-

The State Government shall, by notification, appoint the Chairperson and other Members: Provided that the Chairperson shall be appointed on the recommendation of a three Member Selection Committee constituted by the State Government under the Chairmanship of the Minister in-charge of the Department dealing with children.



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