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48. Acts and proceeding not to be invalidated by vacancies, etc.-

No act of the Board of Governors or any other body set up under this Act or the Statutes, shall be invalid merely by reason of-

(a) any vacancy in, or defect in the constitution thereof; or

(b) any defect in the election, nomination or appointment of a person acting as a member thereof; or

(c) any irregularity in its procedure not affecting the merits of the case.



National Forensic Sciences University Act, 2020 Back




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