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Kunwar Murli Manohar vs State Of Uttar Pradesh And Ors. on 29 October, 1956
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Municipal Committee, Patiala vs Model Town Residents Asson. & Ors on 1 August, 2007

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Central Government Act
Section 3 in The Registration Act, 1908
3. Inspector-General of Registration.—(l) The 6 [State Government] shall appoint an officer to be the Inspector-General of Registration for the territories subject to such Government: 3. Inspector-General of Registration.—(l) The 1[State Government] shall appoint an officer to be the Inspector-General of Registration for the territories subject to such Government\:" Provided that the 6 [State Government] may, instead of making such appointment, direct that all or any of the powers and duties hereinafter conferred and imposed upon the Inspector-General shall be exercised and performed by such officer or officers, and within such local limits, as the 6 [State Government] appoints in this behalf. Provided that the 1[State Government] may, instead of making such appointment, direct that all or any of the powers and duties hereinafter conferred and imposed upon the Inspector-General shall be exercised and performed by such officer or officers, and within such local limits, as the 1[State Government] appoints in this behalf."
(2) Any Inspector-General may hold simultaneously any other office under the 7 [Government]. (2) Any Inspector-General may hold simultaneously any other office under the 2[Government]." State Amendment Uttar Pradesh: After sub-section (2), insert sub-section (3) as under— “(3) The State Government may appoint one or more Additional Inspector-General of Registration and Deputy Inspector-General of Registration for the territories subject to such Government and may prescribe the duties of such officers and authorise them to exercise and perform all or any of the powers and duties of the Inspector-General of Registration.” [Vide Uttar Pradesh Act 48 of 1975, sec. 2 (w.e.f. 1-11-1975)].