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2. Definitions.-

In this Act,-

(a) "court" includes any officer lawfully exercising civil, criminal or revenue jurisdiction;

3[(b) "Government" or "State Government", in relation to a Part C State, means the administrator thereof;]

(c) "prison" includes any place which has been declared by State Government, by general or special order, to be a subsidiary jail.



Transfer of Prisoners Act, 1950 Back




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