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2. Definitions.

In this Act, unless there is anything repugnant in the subject or context,

"entry" means entry by water, land or air;

"passport" means a passport for the time being in force issued or renewed by the prescribed authority and satisfying the conditions prescribed relating to the class of passports to which it belongs; and "prescribed" means prescribed by rules made under this Act.



Passport (Entry into India) Act, 1920 Back




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