Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Central Government hereby makes a declaration to extend term of office of Khasyol Cantonment Board for a further period of one year- (Ministry of Defence) (03 May 2017)

MANU/DEFN/0008/2017

Civil

In exercise of the powers conferred by clause (b) of sub-section (1) and sub-section (4) of Section 13 of the Cantonments Act, 2006 (41 of 2006), the Central Government, on being satisfied that for the administration of the Khasyol Cantonment, where the term of the varied Board shall expire on 5th June, 2017, it is desirable to keep the constitution of the Khasyol Cantonment Board varied, hereby makes a declaration to extend the term of office of the said Board for a further period of one year from 6th June, 2017 to 5th June, 2018 or until further orders, whichever is earlier.

Tags : DECLARATION   EXTENSION   TERM  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved