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

21.[Effect of grant by the High Court of Jammu and Kashmir.] Omitted by the Central Laws(Extension to Jammu and Kashmir) Act 1968 (25 of 1968), s. 2 and the Schedule (w.e.f. 15-8-1968).



Administrators General Act, 1963 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