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

Khadi and Village Industries Commission Act, 1956


21. Borrowing of money.

Subject to such rules as may be made in this behalf, the Commission shall have power to borrow on the security of the khadi fund or the village industries fund or any other asset for any purposes for which such funds may be applied.



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