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

Homoeopathy Central Council Act, 1973


6. Incorporation of Central Council

The Central Council shall be a body corporate by the name of the Central Council of Homoeopathy having perpetual succession and a common seal, with power to acquire, hold and dispose of property, both movable and immovable, and to contract, and shall by the said name sue and be sued.



Homoeopathy Central Council Act, 1973 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