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

National Commission for Backward Classes Act, 1993


7. Vacancies,   etc., not to invalidate proceedings   of   the Commission. 

No act or proceeding of the Commission shall be invalid on the ground merely of the existence of any vacancy or defect in the constitution   of the Commission.



National Commission for Backward Classes Act, 1993 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