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

36. Period for making recommendations.

The Fare Fixation Committee shall submit its report along with recommendations to the metro railway administration within such period, not exceeding three months, as may be specified by order made by the Central Government.



Metro Railways (Operation and Maintenance) Act, 2002 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