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

Khadi and Village Industries Commission Act, 1956


5A. Powers and functions of the Financial Adviser.

The Financial Adviser appointed under clause (c) of sub-section (2) of section 4.shall be in charge of all financial matters of the Commission including its budget, accounts and audit and it shall be the duty of the Financial Adviser to bring to the notice of the Commission through the Chief Executive Officer any matter of financial import, which, in his opinion, requires consideration and decision by the Commission.



Khadi and Village Industries Commission Act, 1956 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