Section 5   [ View Judgements ]

Incorporation of the Board


The Board shall be a body corporate by the name of the [1] [ [2] [***] Coffee Board] having perpetual succession and a common seal, with power to acquire and hold property, both movable and immovable and to contract, and shall by the said name sue and be sued.



FOOTNOTES:

1. Substituted by Act 7 of 1943 , Section 4, for "Indian Coffee Market Expansion Board" (w.e.f 26-3-1943).

2. The word "Indian" omitted by Act 50 of 1954 , Section 7 (w.e.f. 1-8-1955).

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



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box