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2. Definitions.

In this Act, unless the context otherwise requires,

(a) "Act" means an Act or the Ordinance specified in the Schedule;

(b) "Administrator" means the administrator of Pondicherry appointed by the President under article 239 of the Constitution;

(c) "Pondicherry" means the Union territory of Pondicherry.



Pondicherry (Extension of Laws) Act, 1968 Back




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