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

Monopolies and Restrictive Trade Practices Act, 1969


63. Members, etc. to be public servants

Every member of the Commission, the   63[Director General], and every member of the staff of the Commission, and of the 63[Director General], shall be deemed, while acting or purporting to act in pursuance of any of the provisions of this Act, to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Monopolies and Restrictive Trade Practices Act, 1969 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