Main Search Premium Members Advanced Search Disclaimer
Citedby 34 docs - [View All]
Union Of India And Others vs Seth Bhagwan Dass Educational ... on 21 July, 1992
Mulchand Khatar vs The State on 3 July, 1952
In Re: The Delhi Laws Act, 1912, The ... vs Unknown on 23 May, 1951
Bhushan Lal vs State on 14 May, 1952
Mannalal Lacchiram And Sons ... vs Gram Panchayat Susari And State on 4 September, 1962

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 4 in The Delhi Laws Act, 1915
4. Provision for facilitating application of certain enactments. For the purpose of facilitating the application to the territory mentioned in Schedule I of the enactments referred to in section 3, the powers conferred by sections 4 and 5 of the Delhi Laws Act, 1912 , (13 of 1912 ) shall be exercisable in respect thereof.