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Section 2

Amendment of section 5 of Central Act 9 of 1910

In sub-section (2) of section 5 of the Indian Electricity Act, 1910 (hereinafter referred to as the principal Act), for the words "provisions of sub-section (1) and (2) of section 7-A, or as the case may be, sub-section (3) o that section", the words "provisions of sections 7 and 7-A" shall be substituted and shall be deemed to have been substituted with effect from the 1st day of April, 1960.