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

National Food Security Act, 2013


Chapter X

Obligations of Local Authorities

25. Implementation of Targeted Public Distribution System by local authority in their areas.

1.     The local authorities shall be responsible for the proper implementation of this Act in their respective areas.

2.     Without prejudice to sub-section (1), the State Government may assign, by notification, additional responsibilities for implementation of the Targeted Public Distribution System to the local authority.



National Food Security Act, 2013 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