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3. Ins. by s. 17, ibid. (w.e.f. 27-2-1965).

35. Previous sanction of the competent authority or officers authorised by it for prosecution.-

No prosecution for any offence punishable under this Act shall be instituted except with the previous sanction of the competent authority or an officer authorised by the competent authority in this behalf.



Slum areas (Improvement and Clearance) Act, 1956 Back




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