Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires -

(a) "Leader of the Opposition" means a member of the Assembly who is for the time being the Leader in the Assembly of the party in Opposition to the State Government having the greatest numerical strength in the Assembly and recognised by the Speaker as Leader of the Opposition Party;

(b) Words and expressions not defined herein and defined in the Salaries and Allowances of Minister Act, 1999 meaning respective as are assigned to therein in that Act.

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