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The Small Industries Development Bank of India Act, 1989

37. Defects in appointment not to invalidate acts etc

1.      No act or proceeding of the Board or of any committee of the Small Industries Bank shall be questioned on the ground merely of the existence of any vacancy in, or defect in the constitution of, the Board or the committee, as the case may be.

2.      No act done by any person acting in good faith as a Director shall be deemed to be invalid merely on the ground that he was disqualified to be a Director or that there was any other defect in his appointment



The Small Industries Development Bank of India Act, 1989 Back




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