AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

28. Rules and notifications to be laid before Parliament and certain rules to be approved by Parliament.

4[(1) Every rule and every notification made by the Central Government under this Act shall be laid, as soon as may be after it is made, before each House of Parliament while it is in session for a total period of thirty days which may be comprised in one session or in two or more successive sessions, and if, before the expiry of the session immediately following the session or the successive sessions aforesaid, both Houses agree in making any modification in the rule or notification or both Houses agree that the rule or notification should not be made, the rule or notification shall thereafter have effect only in such modified form or be of no effect, as the case may be; so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule or notification.]

(2) Without prejudice to the generality of the rule making power vested in the Central Government, no rules made with reference to clause (c) of sub-section (2) of section 16 shall come into force until they have been approved, whether with or without modifications, by each House of Parliament.

1. Section 25 re-numbered as sub-section (1) thereof by Act 56 of 1972, s. 14 (w.e.f. 12-9-1972).

2. Subs. by Act 38 of 1999, s. 22, for "prospecting licence or mining lease" (w.e.f. 18-12-1999).

3. Ins. by Act 56 of 1972, s. 14 (w.e.f. 12-9-1972).

4. Subs. by s. 15, ibid., for sub-section (1) (w.e.f. 12-9-1972).

1[(3) Every rule and every notification made by the State Government under this Act shall be laid, as soon as may be after it is made, before each House of the State Legislature where it consists of two Houses, or where such Legislature consists one House, before that House.]



Mines and Minerals (Development and Regulation) Act, 1957 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys