Section 1   [ View Judgements ]

Short Title, extent and application


(1) This Act may be called the Nagaland Prevention of Defacement of Property Act 1985.

(2) It extends to the whole of Nagaland.

(3) It shall come into force in the notified area constituted under the Assam Tribal Areas (Administration of Town Committees) Regulation 1950, or in any other local area or areas, on such date, as the State Government may by notification, appoint and different dates may be appointed in respect of different areas.

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