Section 13   [ View Judgements ]

Amendment of section 17


In section 17 of the principal Act,-



(i) in sub-section (1), for clause (b), the following clause shall be substituted, namely:-



"(b) any grants or domations that may be made to the District Authority by any person, with the prior approval of the State Authority, for the purposes of this Act;";



(ii) in sub-section (2), in clause (a), after the figures "10", the word, figures and letter "and" 11B" shall be inserted.

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