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

11. Grievance redressal mechanism.-

Every establishment shall designate a person to be a complaint officer to deal with the complaints relating to violation of the provisions of this Act.



Transgender Persons (Protection of Rights) Act, 2019 Back




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