Section 4   [ View Judgements ]

Insertion of section 3A


After section 3 of the Foreigners Act, the following section shall be inserted namely -



"3A.Power to exempt citizens of Common wealth countries and other persons from application of Act of certain cases.-



(1) The Central Government may, by order, declare that all or any of the provisions of this Act or any order made thereunder shall be apply, or shall apply only in such circumstances or with such expenses or modifications or subject to such conditions as may be specified in the order, to or in relation to -



(a) the citizens of any such Commonwealth country as may be so specified; or



(b) any other individual foreigner or class or description of foreigner.



(2) A copy of every order made under this section shall be placed on the table of both Houses of Parliament as soon as may be after it is made."



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