for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  2A Rule of construction respecting enactments not extending to Jammu and Kashmir View Judgements
  3 Central Government to take census View Judgements
  4 Appointment of census staff . View Judgements
  4A Staff of' every local authority to he made available for taking census View Judgements
  5 Status of census authorities as public servants . View Judgements
  6 Discharge of duties of census-officers in certain cases View Judgements
  7 Power to call upon certain persons to give assistance View Judgements
  7A [Requisitioning premises, of vehicles, etc. for taking of a census View Judgements
  7B [Payment of compensation View Judgements
  7C [Power to obtain information View Judgements
  7D Power of entry into and inspection of premises, etc [ View Judgements
  7E [Eviction from requisitioned premises View Judgements
  7F [Release of premises from requisition View Judgements
  7G [Delegation of functions of the Central Government with regard to requisitioning View Judgements
  7H [Penalty for contravention of any order regarding requisitioning View Judgements
  8 Asking of questions and obligation to answer View Judgements
  9 Occupier to permit access and affixing of numbers View Judgements
  10 Occupier or manager to fill up schedule View Judgements
  11 Penalties View Judgements
  12 [Sanction required for prosecutions View Judgements
  13 Operation of other laws not barred View Judgements
  13A [Certain offences to be cognizable and triable summarily View Judgements
  14 Jurisdiction View Judgements
  15 Records of census not open to inspection nor admissible in evidence View Judgements
  15A [Protection of service interests of members of census staff View Judgements
  15B [Protection of action taken in good faith View Judgements
  16 Temporary suspension of other laws as to mode of taking census in municipalities View Judgements
  17 Grant of statistical abstracts View Judgements
  17A Power to extend the provisions of Act to other operations View Judgements
  18 Power to make rules View Judgements
  OMITTED OMITTED View Judgements



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