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

16B. Competent authority, etc., to have certain inherent powers.-

The competent authority and the appellate authority may exercise powers of the nature referred to in section 151 of the Code of Civil Procedure, 1908 (5 of 1908), to the same extent and for the same purposes as such powers are exercisable by civil courts.



Metro Railways (Construction of Works) Act, 1978 Back




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