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

23. Allowances to Vice-President and members.

The Vice-President and each elected member of the Board shall be entitled to receive such allowances, as the Central Government may, by rule, prescribe.



Cantonments Act, 2006 Back




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