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Cinematograph Act, 1952

7D. Vacancies, etc. not to invalidate proceeding

No act or proceeding of 4[the Tribunal,] the Board or of any advisory panel shall be deemed to be invalid by reason only of a vacancy in, or any defect in, the constitution of the Tribunals, the Board or panel, as the case may be.



Cinematograph Act, 1952 Back




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