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

Central Provinces Laws Act, 1875


ACT No.20 OF 1875

Contents

Sections

Particulars

1 Short title

2

Repeal of enactments and rules

3

Certain enactments to be deemed to be in force

4

Confirmation of existing Acts

5

Rule of decision in cases of certain classes

6

Rules in cases not expressly provided for

7

Articles exempt from attachment

8

Power to make subsidiary rules

9

Penalty for breach of rules

10

Publication of rules. Force of rules

11

Local repeal in part of code of civil Procedure

12

Sections substituted in same Code

Schedule

[AS ON 1956]

An Act to declare and amend the law in force in the Central Provinces.

Comment: The purpose of the Act is to declare and amend certain portions of law in   force in the Central Provinces

Preamble.- WHEREAS it is expedient to declare and amend certain portions of law in force in the Central Provinces; It is hereby enacted as follows:-



Bare Acts 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