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Report No. 161

24. Rules.-

(1) The Central Government, by notification in the Official Gazette, may make rules to carry out the purposes of the Act.

(2) The Rules made under the Act shall be laid, as soon as may be after they are made or issued, before each House of Parliament which 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 said period, both Houses agree in making any modification in the Rules, the Rules shall have effect thereafter only in such modified form and if both Houses agree to annul any Rule, it shall ceaseto have effect therefrom, so however that anything previously done under the Rule shall not be rendered invalid on that account.



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