Section 4   [ View Judgements ]

Amendment of Third Schedule


In the Third Schedule to the principal Act,-



(i) In clause (d), for the words "seven years" and "four years", the words "twelve years" and "nine years" shall, respectively, be substituted;



(ii) in the proviso, in clause (ii), for the words "eight years", the words "thirteen years" shall be substituted.

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