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Report No. 60

6.22 Wide scope of section 8, (State Act).-

Even so, the scope of section 8 is wide. For example when an Act passed by the Union Parliament repeals1 a State Act, then also section 8 applies; there is nothing in section 8 to indicate that "former enactment" means only a Central Act.

1. State of Punjab v. S.D.S. Gupta, AIR 1970 SC 1641 (1642), para. 4.



General Clauses Act, 1897 Back




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