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

42. Report by Court to State Government.-

The Court shall, in the case of every investigation under this Chapter, transmit to the State Government a full report of the conclusions at which it has arrived, together with the evidence recorded and the written opinion of any assessor.



Inland Vessels Act, 1917 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