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2. Definitions.-

In this Act, unless the context otherwise requires, -

(a) "appointed day2" means the day on which the Central Government may, by notification in the Official Gazette, appoint;

(b) "existing Union territories" means the Union territories of Dadra and Nagar Haveli and Daman and Diu as existing immediately before the appointed day;

(c) "law" includes any enactment, Ordinance, regulation, order, bye-law, rule, scheme, notification or other instrument having a force of law in the whole or in any part of the existing Union territories immediately before the appointed day.



Dadra and Nagar Haveli and Daman and Diu (Merger of Union Territories) Act, 2019 Back




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