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Report No. 60

Revised section 3(37)

(37). 'oath' shall mean an oath taken before a competent authority with reference to the Oaths Act, 1969, or any other law for the time being in force, and shall, in the case of persons by law allowed to affirm or declare instead of swearing; include affirmation or declaration made before a competent authority with reference to that Act or law.

[Ch. 3]



General Clauses Act, 1897 Back




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