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

Birth Deaths and Marriages Registration Act, 1886


35A. Constitution of additional commissions for purposes of this Chapter

(1)  the State Government may be notification in the Official Gazette] appoint more Commissions than one for the purposes of section 33, each such Commission consisting of so many and such members, and having its functions restricted to the disposal, under this Act and the rules thereunder, of such registers and records sent under section 32 to the Registrar General, as may be specified in the notification.

(2) If more Commissions than one are appointed in exercise of the power conferred by sub-section (1), then references in this Act to the Commissioners shall be construed as references to the members constituting a Commission so appointed.]



Birth Deaths and Marriages Registration Act, 1886 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