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

Tamil Nadu State Commission for Women (Salaries and Conditions of Service of Chairperson and Members) Rules, 2008

2. Definitions.-

In these rules, unless the context otherwise requires.-

(a)"Act" means the Tamil Nadu State Commission for Women Act, 2008 (Tamil Nadu Act 31 of 2008);

(b) "Chairperson" means the Chairperson of the Commission;

(c) "Member" means a member other than the Member-Secretary and an Ex-officio Member of the Commission.





Tamil Nadu State Commission for Women (Salaries and Conditions of Service of Chairperson and Members) Rules, 2008 Back






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