Section 28   [ View Judgements ]

Apprenticeship Advisers to be public servants


28. APPRENTICESHIP ADVISERS TO BE PUBLIC SERVANTS. - Every Apprenticeship, Adviser and every Additional, Joint, Regional, Deputy or Assistant Apprenticeship Adviser appointed under this Act, shall be deemed to be a public servant within the meaning of section 21 of the Indian Penal Code (45 of 1860).

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