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

Report No. 60

6.3. Problems arising in relation to repeal, outside section 6.-

The question that arise (in relation to repeal) outside section 6 relate usually to the effect of a particular enactment as attracting the provisions of section 6.



General Clauses Act, 1897 Back




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