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

Working Journalists (Conditions of Service) and Miscellaneous Provisions Rules, 1957


24. Designation of authorized medical practitioner.

Every newspaper establishment may designate one or more registered medical practitioner as authorized medical practitioners for the purposes of these rules.





Working   Journalists (Conditions of Service) and Miscellaneous Provisions Rules, 1957 Back






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