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Report No. 60

Section 30

In section 30 of the principal Act, after the word and figure "section 5", the words, figure and letter "and section 8A" shall be inserted.1-2

1. This is consequential on New section 8A.

2. Section reference in this amendment (referring to effect of expiry) should be checked up if, there is a change in numbering.



General Clauses Act, 1897 Back




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