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Public Premises (Eviction of Unauthorized Occupants) Act, 1971


1. Short title, extend and commencement.

(1) This Act may be the Public Premises (Eviction of Unauthorized Occupants) Act, 1971.

(2) It extents to the whole of India.

(3) It shall be deemed to have come into force on the 16th day of September 1958 except sections 11, 19 and 20, which shall come into force at once.



Public Premises (Eviction of Unauthorized Occupants) Act, 1971 Back




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