Section 4   [ View Judgements ]

Amendment of section 24


In the principal Act, after sub-section (7) of section 24 the following sub-section shall be inserted, namely:-



'(8) (i) Notwithstanding anything contained in sub-sections (4), (5), (6) and (7), the State Government may, from time to time, propose addition of new Statute, or amendment or repeal of an existing statute,



(ii) Every such proposal shall be made to the Chancellor.”

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