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

Report No. 136

2. Definitions.-

In this Act, unless the context otherwise requires,-

(a) "reference" means a reference made by the High Court under section 3, and

(b) "statutory instrument" means a rule, notification, byelaw, order, scheme or form made under any enactment,

(c) "Special Bench" means a Bench to which references are specifically assigned.



Conflicts in High Court Decisions on Central Laws - How to Foreclose and how to Resolve Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc