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Cost and Works Accountants Act, 1959

128. Chairman of Committee

A Regional Council shall elect a member of the Committee to be the Chairman of the Committee:

PROVIDED that in the case of any Committee constituted at the direction of the Central Council, unless otherwise nominated by the Central Council, the Chairman or the Vice-Chairman of the Regional Council, as the case may be, shall be the Chairman.



Cost and Works Accountants Act, 1959 Back




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