Section 7   [ View Judgements ]

POWER TO DELEGATE


The Central Government may. by notification1in the Official Gazette delegate, subject to such conditions and limitations as may be specified in the notification, all or any of its powers under this Act (excepting the power under section 9-to frame a Scheme) to the Government of Madhya Pradesh or an officer of the Central Government not below the rank of a Joint Secretary to that Government or an officer of the Government of Madhya Pradesh not below the rank of a Secretary to that Government [or3the Commissioner].

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