Section 2   [ View Judgements ]

Amendment of section 21-B


Orissa Act 11 of 1955.

2. In Shri Jagannath Temple Act, 1955, in section 21-B,—

(i) in clause (b), for the word ‘him’, the words “an office holder or employee attached to the Temple” shall be substituted and for the full stop appearing at the end, the coma and word ‘‘or’’ shall be substituted; and

(ii) after clause (b), the following clause shall be inserted, namely:—

‘‘(c) where a Sevak is involved in any criminal offence committed inside the Temple premises or in connection with the affairs of the Temple.’’.

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