Section 64   [ View Judgements ]

REPEAL AND SAVINGS


(1)The Administrator-General's Act, 1913 (3 of 1913), is hereby repealed.

(2) Without prejudice to the generality of the provisions of the General Clauses Act, 1897 (10 of 1897), relating to the effect of repeals, the repeal effected by this section shall not affect the incorporation of any person holding the office of Administrator-General at the commencement of this Act.

(3) Notwithstanding anything contained in this section the provisions of section 59B of the Administrator-General's Act, 1913 (3 of 1913), shall continue to apply as if that Act had not been repealed.



1. Substituted for 'fifteen' by the Administrators-General (Amendment) Act, 1983.

4. Substituted for 'fifteen' by the Administrators-General (Amendment) Act, 1983.

6. Substituted for "fifty thousand ", vide THE ADMINISTRATORS-GENERAL (AMENDMENT) ACT, 1999 (34 Of 1999), Dt. December 16, 1999 Published in Received the assent of the President on the 16th December, 1999 and was published in the Gazette of India, (Extra.), Part II Sec. 1, No. 47, dated December 16, 1999

7. Substituted for 'fifteen' by the Administrators-General (Amendment) Act, 1983.

9. Inserted by the Administrators-General (Amendment) Act, 1983.

10. Substituted for "in two successive sessions, and if, before the expiry of the session in which it is so laid or the session immediately following", by the Administrators-General (Amendment) Act, 1983.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon