Section 28   [ View Judgements ]

DELEGATION OF POWERS


The powers conferred on the 2[Commissioner or Collector under this Act may, subject to the general or special orders of 3[the 4[State Government], be delegated by the 1 or Collector, as the case may be, in whole or in part to any subordinate officer.



1. This section was inserted, by Born. 19 of 1959, S. 3,

2. This word was substituted for the word “Director’ by Mal 52 of 1973, S. 3. &IL

3. These words “the Provincial Government were substituted (or the word ‘Government’ by the Adaptation of Indian laws Order Council.

4. This word was substituted for the word “Provincial” by the Adaptation of Laws Order,

1950.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon