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21. Repeals and savings.-

If, immediately before the commencement of this Act, there is in force in any State any law corresponding to this Act, that law is hereby repealed: Provided that all rules made, notifications issued, licences or permits granted, powers conferred under any law hereby repealed shall, so far as they are not inconsistent with this Act, have the same force and effect as if they had been respectively made, issued, granted or conferred under this Act and by the authority empowered hereby in that behalf.

1. Subs. by Act 19 of 1961, s. 2, for sub-section (4) (w.e.f. 1-6-1961).

2. Subs. by Act 20 of 1983, s. 2 and the Schedule, for "in two successive sessions, and if before the expiry of the session in which it is so laid or the session immediately following" (w.e.f. 15-3-1984).



Medicinal and Toilet Preparations (Excise Duties) Act, 1955 Back




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