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

18. Borrowing powers of the Board.

Subject to such rules as may be made in this behalf, the Board shall have the power to borrow on the security of the Tobacco Fund or any other asset for carrying out the purposes of this Act.



Tobacco Board Act, 1975 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