Section 2   [ View Judgements ]

Amendment of Section 2


In Section 2 of the Orissa Kendu Leaves (Control of Trade) Act, 1961 (hereinafter referred to as the principal Act,—

(i) In clause (g), the word “and” occurring at the end shall be omitted;

(ii) In clause (h) for the full stop “.” Occurring at the end, the semicolon and word “and” shall be substituted; and

(iii) after clause (h) the following clause shall be inserted, namely:-

(i) “Zilia Parishad" means a Zilla Parishad constituted under the Orissa Zilla Parishad Act, 1991.

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