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33. Conduct of business by authorities of Institute.-

The authorities of the Institute may have their own rules of procedure, consistent with the provisions of this Act, the Statutes and the Ordinances for the conduct of their own business and that of the committees, if any, appointed by them and not provided for by this Act, the Statutes or the Ordinances.



Rajiv Gandhi Institute of Petroleum Technology Act, 2007 Back




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