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

Public Liability Insurance Act, 1991


19. Power to delegate

The Central Government may, by notification, delegate, subject to such conditions and limitations as may be specified in the notification, such of its powers and functions under this Act (except the power under section 23) as it may deem necessary or expedient to any person (including any officer, authority or other agency).



Public Liability Insurance Act, 1991 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