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

Land Ports Authority of India Act, 2010


Section 27 Delegation

The Authority may, by general or special order in writing, delegate to the Chairperson or any other member or to any officer of the Authority, subject to such conditions and limitations, if any, as may be specified in the order, such of its powers and functions under this Act (except the powers under section 35), as it may deem necessary.



Land Ports Authority of India Act, 2010 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