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


16. Protection of action taken in good faith

No suit or other legal proceedings shall lie against the Central Government or a State Government and no suit, prosecution or other legal proceeding shall lie against any person, for any thing in good faith done or intended to be done in pursuance of this Act.



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




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