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General Clauses Act, 1897

[Act No. 10 of Year 1897, dated 11th. March, 1897]

Contents

Sections

Particulars

Preliminary

1

Short title

2

Repeal

General Definitions

3

Definitions

4

Application of foregoing definitions to previous enactment

4A

Application of certain definitions to Indian laws

General Rules Of Construction

5

Coming into operation of enactment

5A

Coming into operation of Governor-General's Act

6

Effect of repeal

6A

Repeal of Act making textual amendment in Act or Regulation

7

Revival of repealed enactment

8

Construction of references to repealed enactment

9

Commencement and termination of time

10

Computation of time

11

Measurement of distances

12

Duty to be taken pro rata in enactments

13

Gender and number

13A

References to the Sovereign

Powers And Functionaries

14

Powers conferred to be exercisable from time to time

15

Power to appoint to include power to appoint ex officio

16

Power to appoint to include power to suspend or dismiss

17

Substitution of functionaries

18

Successors

19

Officials chiefs and sub-ordinates

Provisions As To Orders, Rules, Etc. Made Under Enactments

20

Construction of notifications, etc., issued under enactments

21

Power to issue, to include power to add to, amend, vary or rescind notifications, orders, rules or bye-laws

22

Making of rules or bye-laws and issuing of orders between passing and commencement of enactment

23

Provisions applicable to making of rules or bye-laws after previous publication

24

Continuation of orders, etc. issued under enactments repealed and re-enacted

Miscellaneous

25

Recovery of fines

26

Provision as to offences punishable under two or more enactments

27

Meaning of service by post

28

Citation of enactments

29

Saving for previous enactments, rules and bye-laws

30

Application of Act to Ordinances

30A

Application of Act to Acts made by the Governor –General [Rep. by the AO, 1937.]

31

Construction of references to Local Government of a Province [Rep. by the AO, 1937.]

The Schedule

Enactments repealed [Rep. by the Repealing and Amending Act, 1903 (1 of 1903) s. 4 and Sch. III ]

 

Foot Notes

An Act to consolidate and extend the General Clauses Acts, 1868 and 1887

WHEREAS it is expedient to consolidate and extend the General Clauses Acts, 1868 (1 of 1868) and 1887 (1 of 1887), it is hereby enacted as follows: -



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