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3. Appointment of registering officers.-

The appropriate Government may, by order notified in the Official Gazette,-

(a) appoint such persons, being officers of Government, as it thinks fit to be registering officers for the purposes of this Chapter; and

(b) define the limits, within which a registering officer shall exercise the powers conferred on him by or under this Act.



Inter-State Migrant Workmen (Regulation of Employment and Conditions of Service) Act, 1979 Back




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