General Clauses Act, 1897


Section
Section Title
  Preamble
  1 Short Title, Extent and Commencement View Judgements
  2 Repeal View Judgements
  3 Definitions View Judgements
  4 Application of foregoing definition to previous enactments View Judgements
  4A Application of certain definitions to Indian Laws View Judgements
  5 Coming into operation of enactments View Judgements
  5A Coming into operation of Governor-General’ Act View Judgements
  6 Effect of repeal View Judgements
  6A Repeal of Act making textual amendment in Act or Regulation View Judgements
  7 Revival of repealed enactments View Judgements
  8 Construction of references to repealed enactments View Judgements
  9 Commencement and termination of time View Judgements
  10 Computation of time. View Judgements
  11 Measurement of distance. View Judgements
  12 Duty to be taken prorate in enactment View Judgements
  13 Gender and number View Judgements
  13A References to the Sovereign View Judgements
  14 Powers conferred to be exercisable from time to time View Judgements
  15 Power to appoint to include power to appoint ex officio View Judgements
  16 Power to appoint to include power to suspend or dismiss View Judgements
  17 Substitution of functionaries View Judgements
  18 Successors View Judgements
  19 Official chiefs and subordinates View Judgements
  20 Construction of notifications, etc., issued under enactments View Judgements
  21 Power to issue, to include power to add to, amend, vary or rescind notifications, orders, rules, or bye-laws View Judgements
  22 Making of rules or bye-laws and issuing of orders between passing and commencement of enactment View Judgements
  23 Provisions applicable to making of rules or bye-laws after previous publication View Judgements
  24 Continuation of orders, etc, issued under enactments repealed and re-enacted View Judgements
  25 Recovery of fines View Judgements
  26 Provisions as to offences punishable under two or more enactments View Judgements
  27 Meaning of service by post View Judgements
  28 Citation of enactments View Judgements
  29 Saving for previous enactment, rules any bye-laws View Judgements
  30 Application of Act to Ordinances View Judgements
  30A Application of Act to Acts made by the governor-general View Judgements
  31 Construction of references to Local Government of a Province View Judgements
  THE SCHEDULE



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