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Bureau of Indian Standard Act, 1986

24. Power of Central Government to issue directions.-

(1) Without prejudice to the foregoing provisions of this Act, the Bureau shall, in the exercise of its powers or the performance of its function under this Act, be bound by such direction on questions of policy as the Central Government may give in writing to it from time to time:

Provided that the Bureau shall, as far as practicable, be given an opportunity to express its views before any direction is given under this sub-section.

(2) The decision of the Central Government whether a question is one of policy or not shall be final.



Bureau of Indian Standard Act, 1986 Back




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