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Ancient Monuments and Archaeological Sites and Remains Act, 1958

36.Power to correct mistakes, etc.-

Any clerical mistake, patent error or error arising form accidental slip or omission in the description of any ancient monument or archaeological site and remains declared to be of national importance by or under this Act may, at any time, be corrected by the Central Government by notification in the Official Gazette.



Ancient Monuments and Archaeological Sites and Remains Act, 1958 Back




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