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Bureau of Indian Standard Act, 1986

31. Members, officers and employees of the Bureau to be public servants.-

All members, officer and other employees of the Bureau shall be deemed, when acting or purporting to act in pursuance of any of the provisions of this Act, to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Bureau of Indian Standard Act, 1986 Back




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