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Report No. 60

Section 5A (New)

5A. Marginal note not part of enactments.-

The marginal note appended to any provision of any Central Act or Regulation, and reference to the number and year of any former law in the margin against any such provision-

(a) shall form no part of the said Central Act or Regulation, as the case may be;

(b) shall be deemed to have been inserted for the sake of convenience only; and

(c) may be corrected or amended under the authority of Government.

[Ch. 5]



General Clauses Act, 1897 Back




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