Section 2   [ View Judgements ]

LOCAL EXTENT


(1) This section extends to the whole of India except the territories which, immediately before the 1st November, 1956, were comprised in Part B States.

(2) The rest of this Act extends in the first instance only to Uttar Pradesh, the Central Provinces, Assam and Delhi and the territories which immediately before the 1st November, 1956, were comprised in States of Bombay, Punjab and Ajmer.

(3) But any State Government may, from time to time, by notification in the Official Gazette, extend the rest of this Act to the whole or any part of the territories to which this Act extends under its administration.

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