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

Bureau of Indian Standard Act, 1986

8. Officers and employees of the Bureau.-

(1) The Bureau may appoint such other officers and employees as it considers necessary for the efficient discharge of its functions under this Act.

(2) The terms and conditions of service of officers and employees of the Bureau appointed under sub-section (1) shall be as may be determined by reclamations.



Bureau of Indian Standard Act, 1986 Back




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