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National Commission for Backward Classes Act, 1993


15. Annual report and audit report to be laid before Parliament. 

The Central Government shall cause the annual report, together with  a  memorandum  of action taken on the advice tendered by  the  Commission  under section 9 and the reasons for the non-acceptance, if any, of any  such  advice, and the audit report to be laid as soon as may be  after  they are received before each House of Parliament.



National Commission for Backward Classes Act, 1993 Back




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