Section 3   [ View Judgements ]

Substitution of new section for section 2 in Act LXI of 1948


For section 2 of the principal Act, the following section shall be substituted, namely :-



"2.Declaration as to expediency of Union control.- It is hereby declared that it is expedient in the public interest that the Union should take under its control the silk industry."

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon