Section 1   [ View Judgements ]

Short title, extent and commencement


(1) This Act may be called The [1] [Oilfields] (Regulation and Development) Act, 1948.



[2] [(2) It extends to the whole of India [3] [***].]



(3) it shall come into force on such date [4] as the Central Government may, by notification in the Official Gazette, appoint in this behalf.

FOOTNOTES:

1. Substituted for the words 'Mines and Minerals' by the Mines and Minerals (Regulation and Development) Act, 1957 (67 of 1957), Section 32 and Schedule III (with effect from 1-6-1958).

2. Substituted for the former sub-section, by A.I.O., 1950 (26-1-1950).

3. The words 'except the State of Jammu and Kashmir were omitted by Act 63 of 1957, Section 32 and Schedule II (with effect from 1-6-1958).

4. The Act came into force on 25-10-1949.

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