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

37. Recommendations to be binding on metro railway administration.

Therecommendations made by the Fare Fixation Committee shall be binding on the metro railway administration.



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 and driven by neosys