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Akhilesh Kumar Tyagi vs Union Of India And Athers on 18 September, 1995
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The General Clauses Act
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Pannalal Nemasa Jain vs State Of Maharashtra And Ors. on 19 December, 1986

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Central Government Act
Section 9 in The General Clauses Act, 1897
9 Commencement and termination of time. —
(1) In any 18 [Central Act] or Regulation made after the commencement of this Act, it shall be sufficient, for the purpose of excluding the first in a series of days or any other period of time, to use the word “from”, and, for the purpose of including the last in a series of days or any other period of time, to use the word “to”.
(2) This section applies also to all [Central Acts] made after the third day of January, 1868, and to all Regulations made on or after the fourteenth day of January, 1887.