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

2. Definition.-

In this Act, unless the context otherwise requires, "Administrator" means the administrator of the Union territory of Chandigarh appointed by the President under article 239 of the Constitution.



Chandigarh (Delegation of Powers) Act, 1987 Back




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