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

Part V

Administrative and Miscellaneous Provisions

27. Existing authorities and officers to continue to function in the new State.-

Save asotherwise provided in this Act, all authorities and all officers, judicial, executive and ministerial, who immediately before the commencement of this Act were exercising lawful functions in any area forming part of the new State, shall, until further provision is made by a competent authority, continue to exercise their respective functions as far as may be, in the same manner and to the same extent as they were doing before such commencement.



Himachal Pradesh and Bilaspur (New State) Act, 1954 Back




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