Section 2   [ View Judgements ]

Amendment of article 323B


In article 323B of the Constitution , in clause (2),:-



(a) sub-clauses (h) and (i) shall be re-lettered as sub-clauses (i)and (j), and before sub-clause (i), as so re-lettered, the following sub-clause shall be inserted, namely:-



"(h) rent, its regulation and control and tenancy issues including the right, title and interest of landlords and tenants;";



(b) in sub-clause (i), as so re-lettered, for the brackets and letter"(g)", the brackets and letter "(h)" shall be substituted;



(c) in sub-clause (j), as so re-lettered, for the brackets and letter"(h)", the brackets and letter "(i)" shall be substituted.

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