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16C. Proceedings not to be invalidated by vacancies, etc.-

No act or proceedings of any authority or board or committee of the University shall be invalid merely by reason, of-

(a) any vacancy in, or defect in the constitution thereof, or

(b) any defect in the election, nomination or appointment of a person acting as a member thereof, or

(c) any irregularity in its procedure not affecting the merits of the case.



Banaras Hindu University Act, 1915 Back




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