Section 17A   [ View Judgements ]

1 Commission to receive gifts, grants, etc


The Commission may, for the purpose of development of Khadi, [2] [the development of village industries or the development of Khadi and village industries], receive gifts, grants, donations or benefactions from the Government or any other person.]

FOOTNOTES:

1. Inserted by the Khadi and Village Industries (Amdt.) Act, 1961 (32 of 1961), Section 9 (28-8-1961).

2. Substituted for the words "or the development of village industries" by Khadi and Village Industries Commission (Amdt.) Act (12 of 1987), Section 10 (24-7-87).



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