Section 27a   [ View Judgements ]

PROTECTION OF ACTION TAKEN UNDER THIS ACT


No suit, prosecution or other legal proceedings shall lie against the State Government or the Board or the Chairman, Secretary, or any member of the Board or Advisory Committee, or any Inspector or any other officers of the Board for anything which is in good faith done or intended to be done in pursuance of this Act, or any scheme or any rule or order made there under.



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