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The Central Laws (Extension to Jammu and Kashmir) Act, 1968

The Schedule

(See Section 2)

Acts

The Official Trustees Act, 1913

(2 of 1913)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

The Motor Vehicles Act, 1939

(4 of 1939)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

Section 2.- Omit clause (9A).

Section 9.- Omit sub-sections (2) and (4).

Section 28.- Omit sub-sections (2), (3), (4) and (5).

Section 29.- In sub-section (1),-

(a) in clause (a) omit "or";

(b) Omit clause (b).

Section 38.- For sub-section (4), substitute-

"(4) A certificate of fitness issued under this Act shall, while it remains effective, be valid throughout India.".

Section 42.- In sub-section (3), omit clause (h).

Section 63.- Omit In sub-section (5).

Section 96.-

(a) In sub-section (2A), omit "in the State of Jammu and Kashmir* or" and in the proviso, omit "of the State of Jammu and Kashmir* or";

(b) In sub-section (6), omit "of the State of Jammu and Kashmir* or".

The Sixth Schedule.- In the first and second columns, after "West Bengal" and the entry relating thereto in the second column, insert "Jammu and Kashmir" and "J & K" respectively.

The Chartered Accountants Act, 1949

(38 of 1949)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

The Transfer of Prisoners Act, 1950

(29 of 1950)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

The Road Transport Corporations Act, 1950

(64 of 1950)

Section 1.- In sub-section (2), omit "the State of Jammu and Kashmir* and".

The Mines Act, 1952

(35 of 1952)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

*. Vide notification No. S.O. 3912(E), dated 30th October, 2019, this Act is made applicable to the Union territory of Jammu and Kashmir and the Union territory of Ladakh.

The Notaries Act, 1952

(53 of 1952)

Section 1.-In sub-section (2), omit "except the State of Jammu and Kashmir*".

Section 2.-(a) Omit clause (a);

(b) In the proviso to clause (d)-

(i) for "either under", substitute "under";

(ii) omit "or by the Master of Faculties in England";

(iii) for "any part of India", substitute- "any part of India: Provided further that in relation to the state of Jammu and Kashmir* the said period of two years shall be computed from the date on which this Act comes into force in that State;".

Section 9.- In sub-section (2), insert-

"Provided that in relation to the state of Jammu and Kashmir* the said period of two years shall be computed from the date on which this Act comes into force in that State.".

The Essential Commodities Act, 1955

(10 of 1955)

Section 1.-In sub-section (2), omit "except the State of Jammu and Kashmir*".

The Companies Act, 1956

(1 of 1956)

Section 1.-In sub-section (3),-

(a) omit first proviso;

(b) in the second proviso, omit "further".

Section 3.- In sub-clause (f) (2) of clause (ii) of sub-section (1), insert at the end "in so far as banking, insurance and financial corporations are concerned, and before the commencement of the Central Laws (Extension to Jammu and Kashmir) Act, 1968 in so far as other corporations are concerned".

After section 620B, insert- "Special provision as to companies in Jammu and Kashmir."

620C. Special provision as to companies in Jammu and Kashmir.-

The Central Government may by notification in the Official Gazette, direct that with effect from the commencement of the Central Laws (Extension to Jammu and Kashmir) Act, 1968 or any subsequent date, any of the provisions of this Act specified in the notification shall not apply, or shall apply only with such exceptions and modifications or adaptations as may be specified in the notification, to-

(a) any existing company in the State of Jammu and Kashmir*;

(b) any company registered in that State under this Act after the commencement of the Central Laws (Extension to Jammu and Kashmir) Act, 1968.".

The Cost and Works Accountants Act, 1959

(23 of 1959)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

The Apprentices Act, 1961

(52 of 1961)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

The Administrators-General Act, 1963

(45 of 1963)

Section 1.- In sub-section (2), omit "except the State of Jammu and Kashmir*".

Section 20.- (a) In sub-section (1), for "the territories to which this Act extends" substitute "India";

(b) after sub-section (2), insert-

"(3) Any probate or letters of administration granted by the High Court for the State of Jammu and Kashmir* before the commencement of the Central Laws (Extension to Jammu and Kashmir) Act, 1968 shall, after such commencement, be as effective as if such probate or letters of administration has been granted under this section.".

Omit section 21.

Section 37.- (a) In clause (a), for "to which this Act extends", substitute "in India";

(b) Omit "or in the State of Jammu and Kashmir*".

Section 56.- For "the territories to which this Act extends" and for "the said territories", substitute "India".

*. Vide notification No. S.O. 3912(E), dated 30th October, 2019, this Act is made applicable to the Union territory of Jammu and Kashmir and the Union territory of Ladakh.

*. Vide notification No. S.O. 3912(E), dated 30th October, 2019, this Act is made applicable to the Union territory of Jammu and Kashmir and the Union territory of Ladakh.



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