Section 9   [ View Judgements ]

Constitution of Advisory Committee


For the purposes of assisting it in speedy rehabilitation of affected persons, the State Government may, from time to time, constitute one or more committees for advising the State Government or any officer connected with the scheme of rehabilitation of the affected persons on such matters as may be referred to it by them. The composition of such committee, the regulation of its business, the allowances or fees, if any, to be paid to its members and all matters incidental thereto shall be such as the State Government may, from time of time, by general or special order, determine.

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