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Land Ports Authority of India Act, 2010


Section 29 Officers and employees of Authority to be public servants

All officers and employees of Authority shall, while acting or purporting to act in pursuance of the provisions of this Act or of any rule or regulation made there under, be deemed to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Land Ports Authority of India Act, 2010 Back




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