Section 12   [ View Judgements ]

POWER TO ISSUE DIRECTIONS TO SOCIETY


- (1) The Central Government may, if it is satisfied that it is necessary so to do in the public interest, issue, for reasons to be recorded and communicated to the Society, such directions as it thinks fit to the Society, and such directions may include directions requiring the Society-

(a) to amend the memorandum or to make or amend any regulation within such period as may be specified in the directions:

(b) to give priorities to the work undertaken or to be undertaken by the Society in such manner as the Central Government may think fit to specify in this behalf.

(2) Any directions issued under this section shall have effect, notwithstanding anything contained in any law for the time being in force or in the memorandum or regulations of the Society.

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