AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Indian Boilers Act, 1923


1. Short title, extent and commencement

(1) This Act may be called the Indian Boilers Act, 1923.

2[(2) It extends to the whole of India 3[except the State of Jammu and Kashmir].]

(3) It shall come into force on such date as the Central Government may, by notification in the Official Gazette, appoint.



Indian Boilers Act, 1923 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys