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

[Act No. 7 of Year 1980]

Contents

Sections

Particulars

1 Short title, extent and commencement

2

Definitions

3

Power to make orders detaining certain persons

4

Execution of detention orders

5

Power to regulate place and conditions of detention

6

Detention orders not to be invalid or inoperative on certain grounds

7

Powers in relation to absconding persons

8

Grounds of order of detention to be disclosed to person affected by order

9

Constitution of Advisory Boards

10

Reference to Advisory Boards

11

Procedure of Advisory Board

12

Action upon the report of Advisory Board

13

Maximum period of detention

14

Revocation of detention orders

15

Temporary release of persons detained

16

Protection of action taken in good faith

17

Repeal and saving

An Act to provide for detention in certain cases for the purpose of prevention of black marketing and maintenance of supplies of commodities essential to the community and for matters connected therewith.

Be it enacted by Parliament in the Thirty-first Year of the Republic of India as follows: -



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