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

28. Vesting of property in the Corporation.-

All property acquired and works constructed for the purposes of the Damodar Valley scheme before the establishment of the Corporation shall vest in the Corporation and all income derived and expenses incurred in this behalf shall be brought into the books of the Corporation.



Damodar Valley Corporation Act, 1948 Back




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