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

Report No. 178

Annexure

The Law Reform (Miscellaneous Provisions Amendment) Bill, 2002

A

Bill

to amend certain central enactments

Be it enacted by Parliament in the Fifty-third Year of the Republic of India as follows, namely:-

1. Short title and commencemen.-

(1) This Act may be called The Law Reform (Miscellaneous Provisions Amendment) Act, 2002.

(2) It shall come into force on such date the Central Government may, by notification in the Official Gazette, appoint; and different dates may be appointed for the different provisions of this Act.



Recommendations for amending various Enactments - Both Civil and Criminal Back




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