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

42. Disputes as to constitution of any University authority or body.-

If any question arises whether any person has been duly elected or appointed as, or is entitled to be, a member of any authority or other body of the University, the matter shall be referred to the Paridarsaka (Visitor), whose decision thereon shall be final.



Visva Bharati Act, 1951 Back




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