Section 3   [ View Judgements ]

Repeal and savings


Ordinance No.5 of 1991

3. (1) The Orissa Panchayat Samitis (Postponement of Election) Amendment Ordinance, 1991 is hereby repealed.

(2) Notwithstanding such repeal, anything done or any action taken under the principal Act as amended by the said Ordinance shall be deemed to have been done or taken under the principal Act as amended by this Act.

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