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Section 2   [ View Judgements ]

Amendment of section 2


In the Goa, Daman and Diu Marine Fishing Regulation Act, 1980 as in force in the Union territory of Daman and Diu (hereinafter referred to as the principal Act), in section 2,-



(i) for clause (e), the following clause shall be substituted, namely:-



(e) "Government", on and from the commencement of the Daman and Diu Marine Fishing (Amendment) Regulation, 2010, in relation to Daman and Diu, means the Administrator of the Union territory of Daman and Diu appointed by the President under article 239 of the Constitution:';



(ii) for clause (i), the following clause shall be substituted, namely:-



'(i) "Union territory" on and from the commencement of the Daman and Diu Marine Fishing (Amendment) Regulation, 2010, in relation to Daman and Diu, means the Union territory of Daman and Diu and includes the territorial water along the entire coast line of the Union territory:'

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