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

118. Chairperson, members and staff of Authority and Board to be public servants.-

The chairperson, and other members and the officers and other employees of the Authority and Board shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Mental Healthcare Act, 2017 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