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The Airports Authority of India Act, 1994

9.Vacancies, etc., not to invalidate proceeding of the Authority.-

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

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

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

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



Airports Authority Of India Act, 1994 Back




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