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

Pharmacy Act, 1948


22. Incorporation of State Councils

Every State Council shall be body corporate by such name as may be notified by the State Government in the Official Gazette or, in the case of a Joint State Council, as may be determined in the agreement, having perpetual succession and a common seal, with power to acquire or hold property both movable and immovable and shall by the said name sue and be sued.



Pharmacy Act, 1948 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