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General Clauses Act, 1897


30. Application of Act to Ordinances

In this Act the expression 13[Central Act], wherever it occurs, except in section 5 and the word "Act" in 34[clauses (9), (13), (25), (40), (43), (52) and (54) of section 3 and in section 25] shall be deemed to include an Ordinance made and promulgated by the Governor General under section 23 of the Indian Councils Act, 1861 (24 and 25 Vict., c. 67) 35[or section 72 of the Government of India Act 1915,] 36[or section 42] 37[* * *] of the Government of India Act, 1935] 38[and an Ordinance promulgated by the President under article 123 of the Constitution].



General Clauses Act, 1897 Back




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