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

30. Authentication of orders and other instruments of the Authority.

All orders and decisions of the Authority shall be authenticated by the signature of the Chairman or any other member authorised by the Authority in this behalf and all other instruments executed by the Authority shall be authenticated by the signature of an officer of the Authority authorised by the Authority in this behalf.



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