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

Sick Industrial Companies (Special Provisions) Act, 1985


10. Vacancies, etc. not to invalidate proceedings of Board and appellate authority

No act or proceeding of the Board, or, as the case may be, the appellate authority shall be questioned on the ground merely of the existence of any vacancy or defect in the constitution of the Board or the appellate authority or any defect in the appointment of a person acting as a member of the Board or the appellate authority.



Sick Industrial Companies (Special Provisions) Act, 1985 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