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Industrial (Development and Regulations) Act, 1951


12. Revocation and amendment of licenses in certain cases

(1) If the Central Government is satisfied, either on a reference made to it in this behalf or otherwise, that any person or authority, to whom or to which a license has been issued under section 11, has, without reasonable cause, failed to establish or to take effective steps to establish the new industrial undertaking in respect of which the license has been issued within the time specified therefor or Within such extended time as the Central Government may think fit to grant in any case, it may revoke the license.

(2) Subject to any rules that may be made in this behalf, the Central Government may also vary or amend any license issued under section 11:

PROVIDED that no such power shall be exercised after effective steps have been taken to establish the new industrial undertaking in accordance with the license issued in this behalf.

(3) The provisions of this section shall apply in relation to a license issued under section 11A or where a license has been amended under that section, to the amendment thereof, as they apply in relation to a license issued under section 11.



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