w w w . L a w y e r S e r v i c e s . i n

Section 5

Amendment of section 20 of Central Act 9 of 1910

In section 20 of the principal Act:-

(i) in sub-section (2), for the words "and after giving not less than twenty-four hours notice in writing to the occupiers", the words "at any time but in case of residential premises between sunrise and sunset and after informing the occupier of his intention" shall be substituted;

(ii) to sub-section (2), the following proviso shall be added, namely:- "Provided that sufficient notice shall in case of residential premises only be given to enable the inmates of any apartment appropriated to females to withdraw to some part of the premises where their privacy may be preserved".