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

Whistle Blowers Protection Act, 2011


21. Bar of jurisdiction.

No Civil Court shall have jurisdiction in respect of any matter which the Competent Authority is empowered by or under this Act to determine and no injunction shall be granted by any court or other authority in respect of any action taken or to be taken in pursuance of any power conferred by or under this Act.



Whistle Blowers Protection Act, 2011 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