Section 5   [ View Judgements ]

Repeal and savings


1) The Indian Stamp (Mizoram Amendment) Amending savings Ordinance, 2007 (Ord. 1 of 2007) is hereby repealed.

2) Notwithstanding such repeal, anything done or any action taken under the said Ordinance shall be deemed to have been done or taken under the corresponding provisions of this Act.

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