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

1. Short title, extent and commencement.-

(1) This Act may be called the Disturbed Areas (Special Courts) Act, 1976. (2) It extends to the whole of India 1***.

(3) It shall come into force on such date2 as the Central Government may, by notification in the Official Gazette, appoint and different dates may be appointed for different States or for different parts thereof.



Disturbed Areas (Special Courts) Act, 1976 Back




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