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Report No. 60

13.11. Forms of severability clauses-General and Special.-

A severability clause may be general in form, in the sense that the merely provides that the invalidity of one part of the Act shall not affect the rest. Or, the clause could be specific. The separability clause would, then, refer to the particular sections of the Act or to those applications of the Act which the legislature really intended to stand alone (in case of a declaration of invalidity of the remainder).



General Clauses Act, 1897 Back




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