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

Report No. 50

16. Persons lemployed in connection with examinations held by the Government.-

We are, further, of the view that opportunity should be taken to insert a specific provision as to persons employed in connection with examinations held by the Government, if remunerated. If they are not full time Government servants, a question may arise whether they are doing a "public duty" and it is better to avoid doubts on the subject.



The Proposal to included Persons connected with Public Examinations within the Definition of Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc