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Report No. 171

34. Effect of other laws.-

(1) The provisions of this Act shall have effect notwithstanding anything inconsistent therewith contained in any enactment or in any instrument having effect by virtue of any other enactment.In the case of any inconsistency between the provisions of this Act and the Patents Act, 1970, the provisions of this Act shall prevail and any such inconsistent provision in the Patents Act shall be void and of no effect. The provisions of the enactments relating to forests, environment and ecology, whether enacted by Parliament or any State Legislature shall be read harmoniously with, and construed as supportive of, and to promote, the objectives of this Act.

(2) The rules made, notifications issued, schemes prepared or orders made, whether by a State Government, Union territory Administration or the Central Government under any of the laws relating to forests, environment or ecology concerning any matter provided for by this Act shall continue in operation, notwithstanding the fact that they are made, issued or prepared by an authority other than the authority prescribed under this Act provided they are not repugnant to the provisions of this Act.



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