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

National Food Security Act, 2013


43. Utilisation of institutional mechanism for other purposes.

The services of authorities to be appointed or constituted under sections 15 and 16 may be utilised in the implementation of other schemes or programmes of the Central Government or the State Governments, as may be prescribed by the State Government.



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