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

Prasar Bharati (Broadcasting Corporation of India) Act, 1990


27.Chairman, Members, etc., to be public servants

The Chairman and every other Member, every officer or other employee of the Corporation and every member of a Committee thereof, the President and every member of the Broadcasting Council or every member of a Regional Council or a Recruitment Board shall be deemed to be a public servant within the meaning of Section 21 of the Indian Penal Code (45 of 1860).



Prasar Bharati (Broadcasting Corporation of India) Act, 1990 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