Section 7   [ View Judgements ]

Notification respecting appointment of Chirman and Vice-Chairman to be conclusive evidence thereof


The date on which any person became or ceased to be the Chairman or the Vice-Chairman as the case may be, shall be published in the Official Gazette and any such notification shall have conclusive evidence of the fact that he became or ceased to be the Chairman or the Vice-Chairman, as the case may be, on that date for all the purposes of this Act.

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