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

62. Power to convene General Security Guard Court.-

A General Security Guard Court may be convened by the Central Government or the Director-General or by any officer empowered in this behalf by warrant of the Director-General.



National Security Guard Act, 1986 Back




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