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Mangharam (J.B.) And Co. vs Kher (K.B.) And Ors. on 15 March, 1956
Peela Pothi Naidu And Ors. vs State Of A.P., Irrigation And Cad ... on 26 April, 2005
K.M. Mohamed Abdul Khader vs The State Of Madras And Anr. on 1 December, 1959
Jaiwant Rao And Ors. vs State Of Rajasthan And Ors. on 17 August, 1960
T.K. Narayanaswamy vs State Of Karnataka on 5 February, 1991

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Central Government Act
Section 7 in The General Clauses Act, 1897
7 Revival of repealed enactments. —
(1) In any 13 [Central Act] or Regulation made after the commencement of this Act, it shall be necessary, for the purpose of reviving, either wholly or partially, any enactment wholly or partially repealed, expressly to state that purpose.
(2) This section applies also to all 13 [Central Acts] made after the third day of January, 1868, and to all Regulations made on or after the fourteenth day of January, 1887.