Section 1   [ View Judgements ]

Short title and commencement


(1) This Act may be called the Banking Laws (Miscellaneous Provisions) Act, 1963.



(2) It shall come into force on such date [1] as the Central Government may, by notification in the Official Gazette, appoint; and different dates may be appointed for different provisions of this Act.

FOOTNOTES:

1. 1-2-1964; vide Notification No.S.O.343, dated 21-1-1964, Gazette of India Part II.Sec.3(ii), p.361.

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