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

Protection of Human Rights Act, 1993


9.Vacancies, etc., not to invalidate the proceedings of the commission.-

No act or proceedings of the Commission shall be questioned or shall be invalidated merely on the ground of existence of any vacancy or defect in the constitution of the commission.



Protection of Human Rights Act, 1993 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