Section 1   [ View Judgements ]

Short title and extent


(1) This Act may be called the Unlawful Activities (Prevention) Act, 1967.



[1] [(2) It extends to the whole of India :



Provided that it shall come into force in the State of Jammu and Kashmir on such date [2] as the Central Government may, by notification in the Official Gazette, appoint.]

FOOTNOTES:

1. Substituted by the Unlawful Activities (Prevention) Amdt Act, 1969 (24 of 1969), Section 2 (13-8-1969).

2. Appointed date is 1-9-1969.

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