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Report No. 174

8. Proclamation IX of 1124 and Act XVI 1961 to continue in force2 Notwithstanding any thing contained in this Act or in any other law for the time being in force, Proclamation (IX of 1124) dated 29th June, 1949, promulgated by the Maharaja of Cochin, as amended by the Valiamma Thampuran Kovilakam Estate and the Palace Fund (Partition) and Act, the Kerala Joint Hindu Family system (Abolition)Amendment Act 1978 and the valiamma Thampuron Kovilakam Estate and Palace Fund(Partition)5 1961 (16 of 1961), as amended by the said Act, shall continue to be in force and shall apply to the Valiamma Thampuran Kovilakam Estate & the Palace Fund administered by the Board of Trustees appointed under section 3 of the said proclamation.

1. Chellamma v Narayana 1993 Ker 146 (FB).

2. By section 8 of Valiamma Thampuram Kovilakam Estate and the Palace Fund (Partition) and the Kerala Joint Hindu Family System (Abolition) Amendment Act, 1978 (Act 15 of 1978) after section 7 of the Kerala Joint Hindu Family System (Abolition) Act, 1975 (Act 30 of 1976) section 8 was inserted and shall be deemed always to have been inserted.



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