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

25. Protection of action taken in good faith.-

No suit, prosecution or other legal proceedings shall lie against the Central Government or the Authority or its Members, officers or other employees, for anything which is done, or intended to be done, in good faith under this Act.



International Financial Services Centres Authority Act, 2019 Back




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