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

Terrorist and Disruptive Activities (Prevention) Act, 1987


25. Overriding effect.

The provisions of this Act or any rule made there under or any order made under any such rule shall have effect notwithstanding anything inconsistent therewith contained in any enactment other than this Act or in any instrument having effect by virtue of any enactment other than this Act.



Terrorist and Disruptive Activities (Prevention) Act, 1987  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