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

Report No. 159

3.11. Department of Atomic Energy.-

In their letter dated 10-11-1997, the Department has stated that they are administering the Atomic Energy Act, 1962 and the Rules and Regulations made thereunder. They have stated that they have periodically undertaken internal reviews and additional regulations framed as and when required. No proposals either for the repeal or amendment has been sent by the Department.



Repeal and Amendment of Laws - Part I Back




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