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

23. Repealed

[ Sections 23 to 26.]-Rep. by the Repealing and Amending Act, 2001 (30 of 2001), s. 2 and the First Schedule (w.e.f. 3-9-2001).Repealed

1. Ins. by Act 35 of 2016, s. 21 (w.e.f. 1-9-2016).



Child and Adolescent Labour (Prohibition and Regulation) Act, 1986 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys