AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

5. Duration of section 3 and rules.

Section 3 and all rules made thereunder shall cease to have effect on the expiration of 1 [fifteen years] from the commencement of this Act, but such cesser shall not affect the validity of any appointment previously made in pursuance of the said rules.

1. Subs. by Act 1 of 1969, s. 3, for "ten years" (w.e.f. 19-3-1969).



Public Employment (Requirement as to Residence) Act, 1957 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys