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Indian Boilers Act, 1923


21. Finality of orders

An order of the Central Government under section 20A and, save as otherwise provided in sections 19, 20 and 20A, an order of an appellate authority, or of the Chief Inspector, or of a Deputy Chief Inspector, or of an Inspector, shall be final and shall not be called in question in any court.]



Indian Boilers Act, 1923 Back




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