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2. Definitions.-

In this Act, unless the context otherwise requires,-

(a) "Administrator" means the Administrator of Delhi appointed by the President under article 239 of the Constitution;

(b) "Chief Secretary" means the Chief Secretary of the Delhi Administration;

(c) "Delhi" means the Union territory of Delhi;

(d) "District Judge" means the District Judge, Delhi, and includes an Additional District Judge, Delhi.



Delhi (Delegation of Powers) Act, 1964 Back




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