Section 2   [ View Judgements ]

Definitions


In this Act.

(a) "appointed day' means the date appointed under sub-section (3) of se~ion1 for the coming into force of this Act:-

(3) "law" means so much of any Act, Ordinance, Regulation, rule, order or bye-law as relates to any matter enumerated in list II in the Seventh Schedule lo the Constitution.

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