Section 21   [ View Judgements ]

DELEGATION OF POWERS


The Central Government may, by notification, direct that the powers and duties conferred or imposed on it by this Act, other than the powers conferred bysection 28-, and the powers conferred by this section, may, subject to such conditions as may be specified in the notification, be exercised or discharged also by-

(a) any officer subordinate to the Central Government.

(b) any State Government or any officer subordinate to that Government.

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