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

The Criminal Law (Amendment) Act, 2013 No, 13 of 2013

Corrigenda

In the Readjustment of Representation of Scheduled Castes and Scheduled Tribes in Parliamentary and Assembly Constituencies Ordinance, 20.\3 (Ord. 2 of2013) as published in Gazelle of India, Extraordinary, Part II; Section I; dated the 30th January, 2013 (Issue No. 7):-

1.      At page I, in the long title,[or "the inclusion", read "inclusion".

2.      2 At page 2, in line 9,[or "Scheduled", read "Scheduled".

3.      At page 3,-

              i.         in line 31,[or "dissolution", read "dissolution";

             ii.         in line 37,for "omission", read" omission";

            iii.         in line 40,[or "expedient", read "expedient".

CORRIGENDA

The Criminal Law (Amendment) Ordinance, 2013 (Ord. 3 of20 13) as published in the Gazelle of India, Extraordinary, Part II, Section I, dated the3rd February, 2013 (Issue No. 8):-

1.      At page 11, in line 30, for "proviso", read "provisos".

2.      At page 15, in column 3 against section 354C, in line 38, for "year", read "years".

3.      At page 16, in line I, for "sections", read "section".



Criminal Law (Amendment) Act, 2013 Back




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