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Report No. 60

Revised section 28(1)

(1) In any Central Act or Regulation, and in any statutory instrument, or document made under, or with reference to, any such Act or Regulation;

(a) any enactment may be cited by reference to the or short title (if any) conferred thereon or by reference to the number and year thereof, and

(b) any provision in an enactment may be cited by reference to the section or sub-section of the enactment in which the provision is contained.

[Ch. 15]



General Clauses Act, 1897 Back




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