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

Apprentices Act, 1961

28. APPRENTICESHIP ADVISERS TO BE PUBLIC SERVANTS. -

Every Apprenticeship, Adviser and every Additional, Joint, Regional, Deputy or Assistant Apprenticeship Adviser appointed under this Act, shall be deemed to be a public servant within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Apprentices Act, 1961 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys