Section 1   [ View Judgements ]

Short title Local extent, Commencement


(1) This Act may be called the Land Improvement Loans Act, 1883. [1]



Local extent, Commencement.-(2) It extends to the whole of India except [2] [ the territories which, immediately before the 1st November, 1956 were comprised in Part B States] but shall not come into force in any part of [3] [ the territories to which this Act extends] until such date as the State Government may, by notification in the Official Gazette, appoint in this behalf.

FOOTNOTES:

1. The Act has been amended in its application to the State of Madhya Pradesh by the Central Provinces and Berar Land Improvement Loans (Amendment) Act, 1949 (C.P.&; B.55 of 1949).Instruments executed by persons taking loans, or by their sureties, as security for the repayment of such loans, are exempted from stamp-duty-see the Indian Stamp Act, 1899 (2 of 1899), Schedule I, Art.40, exemption (1), and notification under Section 9.

2. Substituted for "Part B States" by 2 A.L.O. 1956

3. Substituted for "Part A State or a Part C State", by 2 A.L.O 1956



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon