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

21. Investment of funds.

The Authority may invest its funds (including any reserve fund) in the securities of the Central Government or in such other manner as may be prescribed.



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