Section 1   [ View Judgements ]

Title and extent


(1) This Act may be called the Cattle Trespass Act, 1871; and



(2) It extends to the [1] [whole India except the territories which immediately before the 1st November, 1956 were comprised in Part B States] except the Presidency-towns and such local areas as the [1] [State Government] by notification in the official Gazette, may from time to time exclude from its, operation.



FOOTNOTES:

1. Substituted successively by AL Order of 1950, and ALO 1956.

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