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

22. Powers of supervision and control.-

(1) All orders or proceedings of the Manager in the exercise of his functions under this act shall be subject to the supervision and control of the Board of Revenue.

(2) All orders or proceedings of the Board of Revenue under this Act shall be subject to the supervision and control of the State Government.

(3) The supervising authority in each case may of its own motion review and if it thinks fit revise, modify or reverse any order of proceeding.



Murshidabad Estate Administration Act, 1933 Back




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