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Prevention of Black Marketing and Maintenance of Supplies of Essential Commodities Act, 1980


10. Reference to Advisory Boards

Save as otherwise expressly provided in this Act, in every case where a detention order shall been made under this Act, the appropriate government shall, within three weeks from the date of detention of a person under the order, place before the Advisory Board constituted by it under section 9, the grounds on which the order has been made and the representation, if any, made by the person affected by the order and in case where the order has been made by an officer referred to in sub-section (2) of section 3, also the report by such officer under sub-section (3), of that section.



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