Section 2A   [ View Judgements ]

Rule of construction regarding enactments not extending to Jammu and Kashmir.


 

2-A. Rule of construction regarding enactments not extending to Jammu and Kashmir.
Any reference in this Act to a law which is not in force in the State of Jammu and Kashmir shall in relation to that State, be construed as a reference to the corresponding law, if any, in force in that State.

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