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

Technology Development Board Act, 1995

19.  Members, officers and employees of the Board to be public servants. 

All  members, off-ices and another employees of  the  Board  shall be  deemed, when acting or purporting to act in pursuance of any  of  the  provisions  of this Act, to be  public  servants  within  the meaning of section 21 of the Indian Penal Code. (45 of 1860.)



Technology Development Board Act, 1995 Back




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