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JHARKHAND LOCAL FUND AUDIT (AMENDMENT) ACT, 2012
 
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  INTRODUCTION 
  PREAMBLE 
  
 A NEW SUB-CLAUSE IN SECTION 2 OF THE ACT SHALL BE ADDED AS SUB-CLAUSE 2(D) IN THE FOLLOWING MANNER 
 SECTION 4 OF THE ACT IS REPEALED AND SUBSTITUTED AS HEREUNDER 
 SECTION 8 OF THE ACT IS REPEALED AND SUBSTITUTED AS HEREUNDER 
   


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Few Judgments On This Act:-


  S.D. Patel & Others Versus State of Gujarat & Others, 04/02/2016.  

  United RWAS Joint Action & Others Versus Union of India & Others, 30/10/2015.  

  Andhra Pradesh State Seed Certification Agency Versus The Chief Commissioner of Income Tax-III & Others, 17/12/2012.  

  Brij Kishore Verma Versus State Of Uttar Pradesh, 21/09/2012.  

  Union Of India, Etc. Versus Rake SH Kumar And Ors., Etc., 12/01/2010.  

  Damodar Valley Corporation, Kolkata & Others Versus Central Electricity Regulatory Commission, New Delhi & Others , 23/11/2007.  

  Manipal Academy of Higher Education, Manipal Versus The State of Karnataka, By its Secretary to Govt. & Others , 09/10/2007.  

  B. Narasimha Reddy Versus The State of Andhra Pradesh, rep. by its Secretary to Govt. of Andhra Pradesh , 01/05/2007.  

  Gujarat State Khadi Gramodyog Board Pensioners Association Versus Gujarat State Khadi Gramodyog Board, 17/10/2003.  

  Shivraj Singh I P Tomar Versus State, 16/10/1997.  

  Shivraj Singh I P Tomar Versus State, 14/10/1997.  










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