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

2. Definition.-

In this Act, "new Legislative Assembly" means the body of persons deemed under clause (a) of section 3 to have been the duly constituted Legislative Assembly of the New State of Himachal Pradesh.



Himachal Pradesh legislative assembly (Constitution and Proceedings) Validation Act, 1958 Back




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