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

1[18A. Borrowing powers of the Authority.

The Authority may, in such manner and subject to such terms and conditions as may be determined by regulations, borrow money from any source by the issue of bonds, debentures or other instruments as it may think fit for discharge of all or any of its functions under the Act.]



Inland Waterways Authority of India Act, 1985 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