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1[7A. Power to co-opt, etc.-

(1) An Advisory Committee or the Central Advisory Committee may, at any time and for such period as it thinks fit, co-opt any person or persons to the Committee.

(2) A person co-opted under sub-section (1) to a Committee shall exercise and discharge all the powers and functions of a member thereof, but shall not be entitled to vote.]



Limestone and Dolomite Mines Labour Welfare Fund Act, 1972 Back




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