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

Life Insurance Corporation Act, 1956


46. Defects in constitution of Corporation or committees not to invalidate acts or proceedings.-

No act or proceeding of the Corporation or of any Committee of the Corporation shall be called in question on the ground merely of the existence of any vacancy or defect in the constitution of the Corporation or Committee, as the case may be.



Life Insurance Corporation 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