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Indian Evidence Act, 1872


113. Proof of cession of territory

A notification in the official Gazette that any portion of British territory has 82[before the commencement of Part III of the Government of India, Act, 1935] been coded to any Native State, Prince or Ruler shall be conclusive proof that a valid cession of such territory took place at the date mentioned in such notification.



Indian Evidence Act, 1872 Back




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