for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 1   [ View Judgements ]

Short title, extent and commencement


(1) This Act may be called the Untouchability (Offences) Act, 1955.



(2) It extends to the whole of India.



(3) It shall come into force on such date [1] as the Central Government may, by notification in the Official Gazette, appoint.

FOOTNOTES:

1. 1st June, 1955, vide Notification No.S.R.O.1109, dt.23-5-55, Gazette of India, Extraordinary, 1955 Part II, Section 3, p.971.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon