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19B. Place of registry and, registering authorities.-

(1) The State Government may, by notification in the Official Gazette-

(a) declare such places within the territories under its administration as it thinks fit to be places of registry; and

(b) appoint registering authorities at the said places for the purposes of this Act.

(2) Every person appointed as a registering authority shall, for the purposes of any registration made by him, be deemed to be a public servant within the meaning of the Indian Penal Code (45 of 1860).



Inland Vessels Act, 1917 Back




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