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The Absorbed Areas (Laws) Act, 1954
Act No. 20 of 1954

[30th April, 1954.]

An Act to extend certain laws to the areas which, prior to the commencement of the Constitution, were administered as excluded or partially excluded areas and which, on such commencement, were absorbed in certain States.

BE it enacted by Parliament as follows:-



Absorbed Areas (Laws) Act, 1954 Back




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