Section 5   [ View Judgements ]

Amendment of section 5


In section 5 of the principal Act,-



(a) in sub-section (1), for the words "number of such seats available", the words "number of such seats available or actually filled, whichever be less," shall be substituted;



(b) in sub-section (2), for the words "three years", the words "six years" shall be substituted.

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