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13. Persons subject to this Act to be deemed part of regular forces for certain purposes.-

For the purposes of sections 128, 130 and 131 of the Code of Criminal Procedure, 1898 (5 of 1898), all officers, non-commissioned officers and other enrolled persons who have been attached to a unit shall be deemed to be officers, non-commissioned officers and soldiers for respectively of 1[the Regular Army].

1. Subs. by the A.O. 1950, for "regular forces".

2. Ins. by Act 92 of 1956, s. 5.

3. Clause (a) was relettered as (aaa) by s. 5, ibid.

4. Ins. by s. 5, ibid.

5. Subs. by the A.O. 1950, for "the regular forces".

6. Subs., ibid., for "any regular forces".

7. Ins. by Act 33 of 1952, s. 3.



Territorial Army Act, 1948 Back




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