Section 3   [ View Judgements ]

Repeal and Savings.


(1) The Uttaranchal Panchayat (Second Amendment) Ordinance, 2003 (Ordinance No. 5 of 2003) is hereby repealed.

(2) Notwithstanding such repeal, anything done or any action taken under the Ordinance referred to in sub-section (1) shall be deemed to have been done or taken under this Act, as if the provisions of this Act were in force at all material times.

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