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Official Trustees Act, 1913


2. Interpretation clause

In this Act, unless there is anything repugnant in the subject or context,- 

(1) "Government" or "the Government", means, in relation to a State, the State Government and, in relation to a Union Territory, the Central Government.

(2) "Prescribed" means prescribed by rules under this Act.



Official Trustees Act, 1913 Back




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