Section 9   [ View Judgements ]

Repeal and saving


(1) The Foreigners Laws (Amendment) Ordinance, 1957 hereby repealed.



(2) Notwithstanding such repeal, anything done or any action taken in the exercise of any powers conferred by or under the said Ordinance shall be deemed to have been done or taken in the exercise of the powers conferred by or under this Act, as if this Act were in force on the date on which such thing was done or action was taken.

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