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The Indian Council of World Affairs Act, 2001


23. Vacancy, etc. not to invalidate proceedings of the Council.-

No act or proceeding of the Council, Governing Body or any standing or ad hoc committee under this Act shall be invalid merely by reason of-

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

b.    any defect in the appointment of a person acting as a member of the Council; or

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



The Indian Council of World Affairs Act, 2001 Back




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