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Report No. 151

Chapter IV

Miscellaneous

19. Power to make rules.-

(1) The Central Government may, by notification in the Gazette of India, make rules for the whole or any part of India for carrying out the purposes of this Act.

(2) In particular, and without prejudice to the generality of the foregoing power, such rules may provide for regulating the practice and procedure in the Admiralty Courts under this Act as well as for regulating fees, costs and expenses in such proceedings.

(3) Until the rules are made under sub-section (1) by the Central Government, the rules at present governing the exercise of admiralty jurisdiction in the High Courts shall continue to be applicable.

(4) The Central Government shall cause every rule made, or notification issued, under this Act to be laid as soon as may be after the rule is made or notification issued before each House of Parliament while it is in session for a total period of thirty days (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 or issued, that 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.



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