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

Handlooms (Reservation of Articles for production) Act, 1985


1. Short title, extent and commencement.

1.     This Act may be called the Handlooms (Reservation of Articles for Production) Act, 1985.

2.     It extends to the whole of India.

3.     It shall come into force on such date as the Central Government may, by notification in the Official Gazette, appoint.



Handlooms (Reservation of Articles for production) Act, 1985 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