Section 2A   [ View Judgements ]

1 Construction of references to laws not in force in Jammu and Kashmir


1 [Any reference in this Act to a law which is not in force in the State of Jammu and Kashmir shall, in relation to that State, be construed as a reference to the corresponding law, if any, in force in that State.]



1. Inserted by Unlawful Activities (Prevention) AMENDMENT Act, 1969

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