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

37. Protection of action taken in good faith.-

No suit or other legal proceedings shall lie against any officer or employee of the University for anything which is in good faith done or intended to be done in pursuance of any of the provisions of this Act, the Statutes or the Ordinances.



Jamia Millia Islamia Act, 1988 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