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

5B. Constitution of Tribunal.-

The Central Government may, by notification in the Official Gazette, constitute a Tribunal consisting of one person, who is or has been, or is qualified for appointment as a Judge of a High Court and who is not connected with the Committee to exercise the powers and discharge the functions conferred or imposed on the Tribunal by or under this Act.

1. Ins. by Act 51 of 1973, s. 6 (w.e.f. 1-1-1975).



Textiles Committee Act, 1963 Back




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