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11. Appointment of licensing officers.

The appropriate Government may, by an order notified in the Official Gazette,

(a) appoint such persons, being Gazetted Officers of Government, as it thinks fit to be licensing officers for the purposes of this Chapter; and

(b) define the limits, within which a licensing officer shall exercise the powers conferred on licensing officers by or under this Act.



Contract Labour (Regulation and Abolition) Act, 1970 Back




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