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Report No. 60

8.21. Section 12.-

Section 12 provides that duty shall be taken as pro rata in enactments. This section, which is based on section 1 of the General Clauses Act of 1868, is ultimately derived from an Act of 1849,4 which contained a similar provision. It needs no change.

1. Central Act 5 of 1849.



General Clauses Act, 1897 Back




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