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  for example: Ratan Tata

  for example: Negotiable Instruments Act

SCHEDULE - III


(See section 4)

AMENDMENTS

Year

No.

Short title

Amendments

1

2

3

4

1860

XLV

Acts of the Governor General of India in Council The Indian Penal Code

(i)In section 214, for the words "to restore or cause the restoration of", the words "restores or causes the restoration of" shall be substituted.

 

 

 

(ii)In sub-section (2) of section 263A, for the words may be seized and ", the words " may be seized and , if seized" shall be substituted

 

 

 

iii)In section 266, the word "and" before the word "intending" shall be omitted

 

 

Acts of the Governor General of India in Council-contd.

 

1872

IV

The Punjab Laws act, 1872

In Schedule I, all the entries relating to Reg.III of 1818 shall be omitted.

1888

IV

The Indian Reserve Forces act, 1888

In sub-section (1) (i) of section 6, for the words and figures "Indian Army act 1911", the words and figures "Army Act, 1950" shall be substituted.

1890

IX

The Indian Railways Act, 1890

In sub-section (4) of section 132 and in sub-section (2) of section 145, for the words and figures "Code of Criminal Procedure, 1882", the words and figures "Code of Criminal Procedure 1898" shall be substituted.

1908

V

The Code of Civil Procedure, 1908

In clause (7B) of section 2, after the figures "44" the figures and letter "44A" shall be inserted

1914

III

The Indian Copyright act, 1914

In the First Schedule, in section 4 of the copyright Act, 1911, for the words "Judicial Committee of the Privy Council" and :

Judicial Committee" the words "Supreme Court" shall be substituted.

1923

XXI

The Indian Merchant Shipping Act, 1923

In sub-section 92) of section 224K.-

 

 

 

(i)in clause (a) the words "outside India" shall be omitted; and Certificates" words "Indian Load Line Certificates" shall be substituted.

1925

XXXIX

The Indian Succession Act, 1925

In the last paragraph of section273, the words "of India" shall be omitted.

 

 

Acts of Parliament

(i)In section 22, for the figures "19" the figures "21" shall be omitted.

1951

LXIX

The Plantations Labour act, 1951

(i)In section 22, for the figures "19" the figures "21" shall be substituted; and substituted.

 

 

 

(ii)In sub-section (2) of section 31, for the words "any period less than", the words "any period not less than" shall be substituted

 

 

Acts of Parliament contd.

 

1952

XXX

The Requisitioning and acquisition of immovable Property act, 1952

In sub-section (1) of section 17 the words "by or" shall be omitted and for the words "the State Government", the words "by the State Government or by an officer subordinate to the State Government" shall be substituted.

1952

XXXV

The Mines act, 1952

(i)In sub-section (1) of section 33, after the words "more than forty eight hours" the words "in any week" shall be inserted; and

 

 

 

ii)In section 37, sub-section (1) of section 38 and section 39, for the words, figures and brackets "sub- section (4) of section 36" the words, brackets and figures "sub-section (5) of section 36" shall be substituted.

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