for example: TATA AIG

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  for example: Negotiable Instruments Act

Section 1   [ View Judgements ]

Short title, extent and commencement


(1) This Act may be called the Orissa Protection of Scheduled Castes and Scheduled Tribes Interest in Tress Act, 1981.



(2) It extends to the whole of the State of Orissa.



(3) It shall come into force on such date as the State Government may, by notification [1] appoint in that behalf.



FOOTNOTES:

1. Came into force with effect from 12th January 1984 Vide notification No. 7288, dated the 28th December 1933, published in an Extraordinary issue of the Orissa Gazette dated the 12th January 1984 (34).

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