Section 2   [ View Judgements ]

AUTHORITATIVE TEXTS OF CENTRAL LAWS IN CERTAIN LANGUAGES


A translation in any language (other than Hindi) specified in the Eighth Schedule to the Constitution, published under the authority of the President in the Official Gazette,-

(a) of any Central Act or of any Ordinance promulgated by the President, or

(b) of any order, rule, regulation or bye-law issued under the Constitution or under any Central Act, shall be deemed lo be the 4[authoritative texts] thereof in such language.





4. Substituted for the words "authorised translations" by the Authorised Translations (central Laws) Amendment Act (18 of 1988), S. 4 (31-3-1988).

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