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2. Definitions.-

In this Act, unless the context otherwise requires,-

(a) "member of a police-force" means any person appointed or enrolled under any enactment specified in the Schedule;

(b) "police-force" includes any force charged with the maintenance of public order;

(c) "prescribed" means prescribed by rules made under this Act.



Police-Forces (Restriction of Rights) Act, 1966 Back




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