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

Report No. 256

Chapter VI

Miscellaneous

28. Power to Issue Directions. -

The appropriate government may, in exercise of its powers and performance of its functions under this Act, issue such directions, as it may deem fit, for the purposes of this Act, to any person or establishment and such person or establishment shall be bound to comply with such directions.



Eliminating Discrimination against Persons affected by Leprosy Back




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