for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

DEFINITIONS AND CONSTRUCTION OF REFERENCES


(1) In this Act, unless the context otherwise requires,-

(a) "Appellate Tribunal" means an Appellate Tribunal established by the Central Government under sub-section (1) of Section 15 -;

(b) "foreigner" has the same meaning as inthe Foreigners Act, 1946-;

(c) "illegal migrant" means a person in respect of whom each of the following conditions is satisfied, namely:-

(i) he has entered into India on or after the 25th day of March, 1971;

(ii) he is a foreigner;

(iii) he has entered into India without being in possession of a valid passport or other travel document or any other lawful authority in that behalf;

(d) "notification" means a notification published in the Official Gazette;

(e) "prescribed" means prescribed by rules made under this Act;

(f) "Tribunal" means a Tribunal established by the Central Government under sub- section (1) of Section 5-.

(2) Any reference in this Act to any law which is not in force in any area shall, in relation to that area, be construed as a reference to the corresponding law, if any, in force in that area.

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