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The Mangrol and Manavadar (Administration of Property) Act, 1949

Act No. 2 of 1949

[14th February, 1949.]

An Act to provide for the vesting of certain properties belonging to the States of Mangrol and Manavadar in Kathiawar in the Managers of the said States.

WHEREAS the administration of the States of Mangrol and Manavadar has been taken over by the Central Government;

AND WHEREAS it is expedient to provide for the vesting of certain properties belonging to the said States in the Managers thereof appointed by or on behalf of the Central Government and for certain matters incidental thereto;

It is hereby enacted as follows:-



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