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

Report No. 171

45. Power of State Government to make rules.-

(1) A State Government or a Union territory Administration may in respect of matters within its purview, by notification in the Official Gazette, make rules to carry out the provisions of this Act.

(2) Every rule made by the State Government under this section 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 of one House, before that House, or as the case may be, before Legislative Assembly of the Union territory where applicable.



Biodiversity Bill Back




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