Section 42.   [ View Judgements ]

Local law


Section 42. Local law

A "local law" is a law applicable only to a particular part of 1[2[***]3 [India]].

1. Subs. by the A.O. 1948, for "British India".

2. The words "the territories comprised in" omitted by Act 48 of 1952, sec.3 and sch. II.

3. Subs. by Act 3 of 1951, sec. 3 and sch., for the "the States" which had been subs. by the A.O.1950, for " the Provinces".

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