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Report No. 60

3.97. Sections 4 and 4A.- No changes are required in sections 4 and 4A.

3.98. Section 4B-Grammatical variations and exclusion of definitions by context (New).-

A new section dealing with grammatical variations and cognate expressions is proposed to be added.

3.99. It will also be useful to provide that definitions are subject to a different intention in the context. Such a provision will shorten the language of Central Acts. Henceforth, it will not be necessary to insert, in the definition clause in each Act, any words excluding a contrary intention in the context. The new section should be as follows:

Section 4B (New)

"4B. In every Central Act or Regulation, made on or after the day of 1, where a word is defined:

(a) the word shall have the meaning assigned by the definition, unless the context otherwise requires;

(b) grammatical variations of that word and its cognate expressions shall have corresponding meanings, unless the context otherwise requires."

1. Date of Commencement of amending Act to be entered.



General Clauses Act, 1897 Back




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