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2. Interpretation.-

In this Act, unless there is anything repugnant in the subject or context,-

(1) "Corporation" means the Damodar Valley Corporation;

(2) "Damodar Valley" includes the basin of the Damodar river and its tributaries;

(3) "member" means a member of the Corporation and includes the Chairman;

(4) "participating Governments" means the Central Government, the State Government of Bihar and the State Government of West Bengal;

(5) "prescribed" means prescribed by rules made under section 59;

(6) "State Government" means the Government of Bihar or as the case may be of West Bengal, and "State Government" means the Governments of Bihar and West Bengal;

(7) "regulations" means the regulations made by the Corporation under section 60.



Damodar Valley Corporation Act, 1948 Back




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