THE GAZETTE OF INDIA, EXTRAORDINARY, PART – II, Section 3 – Sub-section (ii)

 

 

MINISTRY OF LAW, JUSTICE AND COMPANY AFFAIRS

(Legislative Department)

 

NOTIFICATION

 

New Delhi, the 3rd October, 2001

 

S.O. 987(E).–In exercise of the powers conferred by Sub-section (2) of Section 1 of the Indian Divorce (Amendment) Act, 2001 (51 of 2001), the Central Government hereby appoints the 3rd day of October, 2001 as the date on which the said Act shall come into force.

 

 

 

 

[F.No.11/1/96-Leg.III]

V.K. BHASIN, Jt. Secy. and Legislative Counsel