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

344N. Port facility assessment.-

The Central Government shall carry out port facility assessment in the manner as may be prescribed.



Merchant Shipping (Amendment) Act, 1986 Back




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