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

3. Assimilation of laws.-

(1) All laws which immediately before the appointed day extend to, or are in force in, the Eluru Taluk, but not in the scheduled area, shall, as from that day, extend to, or as the case may be, come into force in, the scheduled area.

(2) All laws which immediately before the appointed day are in force in the scheduled area, but not in the Eluru Taluk, shall on that day cease to be in force in the scheduled area, except as respects things done or omitted to be done before that day.



West Godavari District (Assimilation of Laws on Federal Subjects) Act, 1949 Back




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