PREAMBLE


An Act to amend the Prisons Act, 1894 in its application to the State of Orissa

Whereas it is expedient to amend the Prisons Act, 1894 (IX of 1894) in its application to the State of Orissa in the manner hereinafter appearing;

It is hereby enacted by the Legislature of the State of Orissa in the Seventh Year of the Republic of India as follows:

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