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Chapter V
Provisions Relating to Directors and Employees of The National Dairy Development Board

17. Provisions regarding members of board of society and directors of dissolved company.-

Every person holding office as a member of the board of the society, or as a director of the dissolved company, immediately before the appointed day, shall, on and from that day, cease to hold office as such member or director.



National Dairy Development Board Act, 1987 Back




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