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Banking Companies (Legal Practitioners' Clients' Account) Act, 1949

1.Short title, extent and commencement.-

(1) This Act may be called the banking companies (Legal Practitioners' Clients' Accounts) Act, 1949.

{Subs. by the A.O. 1950, for the former sub-section.} [(2) It extends to the whole of India { The words "except the State of Jammu Kashmir " omitted by Act 62 of 1956, s. 2 and Sch .} * * *.]

(3) It shall come into force in the Presidency-town of Bombay at once, and in the rest of the {Subs. by the Bombay Reorganization (Adaptation of Laws on Union Subjects) Order, 1961, for "State of Bombay" ( w.e.f . 1-5-1960 ).} [State of Maharashtra ] or any part thereof or {Subs. by the A.O. 1950, for "in any other Province or any Acceding State or any Part of such Province or State".} [ in any other State or in any part of such State] on such date or dates {The Act was brought into force in Orissa on 1st August, 1950 , vide Notifn . No. S.R.O. 270, dated the 12th July, 1950 , Gazette of Indian, Pt. II, Sec. 3, p. 278 and in the State of Punjab on the 1st October, 1951 , vide Notifn . No. S.R.O. 1431, dated 18th September, 1951 , Gazette of India, Pt. II, Sec. 3, p. 1597.} as the Central Government may, by notification in the Official Gazette, appoint.



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