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Central Acts: Updating of Central Acts is a continuous process. However, to facilitate everyone, the Legislative Department in the Government of India has taken an initiative to host updated Central Acts on this web site. Material provided on this Site is provided 'as is', without warranty of any kind, either express or implied, including, without limitation, warranty of fitness for a particular purpose. Legislative Department specifically does not make any warranties or representations as to the accuracy, completeness or adequacy of any such Material or the same being up-to-date. Please note that the Material available on the Site constitutes exact reproduction of officially adopted text in Pdf format. Legislative Department periodically updates the Material on this Site without notice, whenever amendments are made by Parliament1.

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1As regards the Central Act enacted by Parliament is concerned, in the Act,—
(a) where there is no specific commencement clause, the said Act will come into force from the date on which the assent has been given by the President;
(b) where there is a commencement clause, and it provides for such date as the Central Government may, by notification in the Official Gazette appoint, then, that Act will come into force with effect from such date as may be notified by the Central Government;
(c) where in the commencement clause, it is provided that different dates may be appointed for bringing into force of the different provisions of the Act, then, those provision or provisions in the Act will come into force with effect from such date as may be notified in the Gazette of India.
In all aforesaid instances, the updation or modification in the Central Act will be done within 15 days from the date of issuing of notification in the Gazette of India for the commencement of the said Act or a provision or provisions of the said Act.