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

Sick Industrial Companies (Special Provisions) Act, 1985


5. Powers exercisable under these rules to be in addition to other powers of the Secretary.

(1) The powers exercisable and duties to be performed by the Secretary under these rules shall be in addition to those prescribed under any other rules as have already been made or as may be made from time to time by the Central Government under section 36 of the Act.

(2) The powers exercisable and duties to be performed by the Secretary under these rules are without prejudice to those as may be specified by the Chairman or delegated to the Secretary, by the Board under section 27 of the Act.



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