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Section 2   [ View Judgements ]

Amendment of Sections 3, 4, of Meghalaya Act 8 of 1972


In the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) Act, 1972.

(i) In section 3 for the words "four hundred" in the words "six hundred and fifty" shall be deemed to have been substituted;

(ii) in section 4;

(a) in clause (a) for the words "two hundred and fifty" the words "three hundred" shall be deemed to have been substituted; and

(b) in clause (b) for the words "twenty five" the word "forty" shall be deemed to have been substituted.

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