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The Warehousing (Development and Regulation) Act, 2007


32. Vacancies, etc., not to invalidate proceedings of Authority.

No act or proceeding of the Authority shall be invalid merely by reason of-

a.     any vacancy in, or any defect in the constitution of, the Authority; or

b.    any defect in the appointment of a person acting as a member of the Authority; or

c.     any irregularity in the procedure of the Authority not affecting the merits of the case.



The Warehousing (Development and Regulation) Act, 2007 Back




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