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

Report No. 161

11. Vacancies not to invalidate proceedings of Central Vigilance Commission.-

No act or proceedings of the Central Vigilance Commission shall be questioned or shall be invalidated merely on the ground of existence of any vacancy or defect in the constitution of the Central Vigilance Commission.



Central Vigilance Commission and Allied Bodies Back




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