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

The South Asian University Act, 2008

3. Provisions of Agreement to have force of law.-

Notwithstanding anything contrary contained in any other law, the provisions of the Agreement set out in the Schedule shall have the force of law in India.



South Asian University Act, 2008 Back




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