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

Ancient Monuments and Archaeological Sites and Remains Act, 1958


36.Power to correct mistakes, etc.-

Any clerical mistake, patent error or error arising form accidental slip or omission in the description of any ancient monument or archaeological site and remains declared to be of national importance by or under this Act may, at any time, be corrected by the Central Government by notification in the Official Gazette.



Ancient Monuments and Archaeological Sites and Remains Act, 1958 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