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

The Punjab District Boards Act, 1883

13. Resignation of members.-

A member of a local board or of a district board may resign by notifying in writing his intention to do so to 3[Commissioner]; and, on the acceptance by 3[Commissioner] of such resignation, the member shall be deemed to have vacated his office.

3. Subs. by Act 4 of 1914, s. 2 and the Schedule, for "the local Government"



Punjab District Boards Act, 1883 Back




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