Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
The State Of Bombay vs Pandurang Vinayak Chaphalkar And ... on 13 March, 1953

[Section 15] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 15(1) in The Industrial Reconstruction Bank Of India Act, 1984
(1) The Board may constitute an Executive Committee consisting of such number of directors as may be provided for in the regulations.