Section 4   [ View Judgements ]

Amendment of section 2, Act II of 1934


In section 2 of the principal Act,--



(I) Clause (bb) shall be relettered as clause (c);



(ii) the existing clause (c) shall be relettered as clause (f) and that clause, as so relettered, shall be inserted after clause (e);



(iii) clause (ee) shall be omitted;



(iv) after clause (f), as relettered, the following clause shall be inserted, namely:---



'(g) the expressions "State Government" and "State Governments", unless otherwise expressly provided, do not include the Government of the State of Jammu and Kashmir.'



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