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Commissions for Protection of Child Rights Act, 2005

9. Vacancies, etc., not to invalidate proceedings of Commission.-

No act or proceeding of the Commission shall be invalid merely by reason of-

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

b.    any defect in the appointment of a person as the Chairperson or a Member; or

c.     any irregularity in the procedure of the Commission not affecting the merits of the case.

Commissions for Protection of Child Rights Act, 2005 Back

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