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

232. Members, officers and employees of Board to the public servants.-

The Chairperson, Members, officers and other employees of the Board shall be deemed, when acting or purporting to act in pursuance of any of the provisions of this Code, to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Insolvency and Bankruptcy Code Act, 2016 Back




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