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

The Road Transport Corporations Act, 1950

10. Temporary association of persons with a Board for particular purposes.

  1. A 3[Board] may associate with itself for any particular purpose in such manner as may be determined by regulations made under this Act any person whose assistance or advice it may desire.
  2. A person associated with it by the 3[Board] under sub - section (1) for any purpose shall have a right to take part in the discussions of the 3[Board] relevant to that purpose, but shall not have a right to vote at a meeting of the 3[Board].


Road Transport Corporations Act, 1950 Back




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