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Hyderabad Beverages Private ... vs State Of A.P. on 18 April, 2006
--------------------------- vs By Advs.Sri.T.Sethumadhavan

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[Section 25] [Complete Act]
Central Government Act
Section 25(3) in The Prevention Of Food Adulteration Act, 1954
(3) (a) References to the commencement of this Act in this section shall be construed as references to the commencement of the Prevention of Food Adulteration (Amendment) Act, 1971 .
(b) For the avoidance of doubt, it is hereby declared that the the provisions of sub- section (2) shall be without prejudice to the provisions contained in section 6 of the General Clauses Act, 1897 which shall also apply to the repeal of the corresponding law in force in the State of Jammu and Kashmir as if such corresponding law had been an enactment.".
1. Subs. by Act 49 of 1964, s. 14, for" and the fees payable therefor" (w. e. f. 1- 3- 1965 ).
2. Subs. by Act 34 of 1976 s. 22, for certain words (w. e. f. 1- 4- 1976 ).