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

The Bureau of Indian Standards Act, 2016

6. Vacancies, etc., not to invalidate act or proceedings.-

No act or proceedings of the Governing Council, under section 3 shall be invalid merely by reason of-

(a) any vacancy in, or any defect in the constitution of the Governing Council; or

(b) any defect in the appointment of a person acting as a member of the Governing Council; or

(c) any irregularity in the procedure of the Governing Council not affecting the merits of the case



Bureau of Indian Standards Act, 2016 Back




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