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Report No. 60

Chapter 5

Part of Statutes

Marginal notes

5.1. Introduction.-

The Act does not contain any detailed provisions relating to the use in interpretation of marginal notes, headings, punctuation and the like. In view of the obscurity of the position as regards some of these matters, we propose to devote this chapter to a consideration of the question whether specific provisions on the subject are needed.



General Clauses Act, 1897 Back




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