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Prevention of Black Marketing and Maintenance of Supplies of Essential Commodities Act, 1980


9. Constitution of Advisory Boards

(1) The Central Government and each State Government shall, when ever necessary, constitute one or more Advisory Boards for the purposes of this Act.

(2) Every such Board shall consist of three persons who are, or have been or are qualified to be appointed as, Judges of a High Court, and such person shall be appointed by the appropriate government.

(3) The appropriate government shall appoint one of the members of the Advisory Board who is, or has been, a Judge of a High Court to be its Chairman, and in the case of Union Territory, the appointment to the Advisory Board of any person who is a Judge of the High Court of a State shall be with the previous approval of the State Government concerned.]



Prevention of Black Marketing and Maintenance of Supplies of Essential Commodities Act, 1980 Back




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