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

2. Definition.-

In this Act, "Minister" means a member of the Council of Ministers, by whatever name called, and includes a Deputy Minister.



Salaries and Allowances of Ministers Act, 1952 Back




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