for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 15   [ View Judgements ]

STAFF OF EVERY LOCAL AUTHORITY TO BE MADE AVAILABLE FOR WORK IN CONNECTION WITH OPINION POLL


Every local authority in the Union territory shall, when so requested by the Chief Election Commissioner or the opinion poll commissioner concerned, make available to such opinion poll commissioner such staff as may be necessary in the performance of any duties in connection with the opinion poll.

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