Section 2   [ View Judgements ]

Amendment of section 1, Act XVII of 1947


For sub-section (3) of section 1 of the Requisitioned Land (Continuance of Powers) Act, 1947 , the following sub-section shall be substituted, namely:-



"(3) It shall cease to have effect in Part C States on the 1st day of April, 1952, and in Part A States-



(a) as respects the requisitioned lands which, at the commencement of the Requisitioned Land (Continuance of Powers) Amendment Act, 1951, are subject to requisition by or under the authority of the Central Government, on the 1st day of April, 1952, and



(b) as respects other requisitioned lands, on the 1st day of April, 1951.



except as respects things done or omitted to be done before such cesser of operation of this Act, and section 6 of the General Clauses Act, 1897 (X of 1897) shall apply upon such cesser of operation as if it had then been repealed by a Central Act."

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