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Section 2   [ View Judgements ]

Definitions


In this Act unless the context otherwise requires,

(a) "appointed day" means the date on which this Act comes into force;

(b) "Committee" means the Bazar Committee constituted under section 5 of the Sikkim Bazar Committees Act, 1969;

(c) "Corporation" means the Gangtok Municipal Corporation constituted under section 3 of the Gangtok Municipal Corporation Act, 1975.

(d) "State Government" means the Government of the State of Sikkim or any Department of the Government of Sikkim or any person or persons authorised in this behalf by a notification by the State Government.

(e) "Regular Employee" means an employee whose services have been regularized as per rules in force.

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