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Report No. 277

Section 365I Power of State Government to make rules.-

(1) The State Government may, by notification, make rules for the purpose of carrying out the purposes of this Chapter.

(2) Without prejudice to the generality of the foregoing powers, such rules may provide for all or any of the following matters, namely:-

(a) the form of making application for claims for compensation and the particulars it may contain, to be paid in respect of such applications under sub-section (2) of 365A;

(b) the procedure to be followed by a Special Court in holding an inquiry under sub-section (1) and the powers vested in a Civil Court which may be exercised by a Special Court under sub-section (2)(vi) of section 365G;

(c) the form and the manner of the payment of amount for preferring an appeal against an award of a Special Court under sub-section (2) of section 365H;

(d) any other matter which is considered necessary.'.

(2) Every rule made by a State Government under this section shall be laid, as soon as may be after it is made, before the State Legislature.

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