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General Clauses Act, 1897


6A. Repeal of Act making textual amendment in Act or Regulation

Where any 13[Central Act] or Regulation made after the commencement of this Act repeals any enactment by which the text of any 13[Central Act] or Regulation was amended by the express omission, insertion or substitution of any matter, then, unless a different intention appears, the repeal shall not affect the continuance of any such amendment made by the enactment so repealed and in operation at the time of such repeal.



General Clauses Act, 1897 Back




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