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Cinematograph Act, 1952

11. Licensing authority

The authority having power to grant licenses under this Part (hereinafter referred to as the licensing authority) shall be the District Magistrate:

PROVIDED that the State Government may, by notification in the Official Gazette, constitute, for the whole or any part of a Union territory, such other authority as it may specify in the notification to be the licensing authority for the purposes of this Part.



Cinematograph Act, 1952 Back




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