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Homoeopathy Central Council Act, 1973


12. Vacancies in the Central Council and committees thereof not to invalidate acts, etc

No act or proceeding of the Central Council or any committee thereof shall be called in question on the ground merely of the existence of any vacancy in, or any defect in the constitution of the Central Council or the committee, as the case may be.



Homoeopathy Central Council Act, 1973 Back




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