Section 33   [ View Judgements ]

REPEALS AND SAYINGS


On and from the commencement of this Act in that part of the State of Bombay to which it is extended by the Bombay Opium Smoking (Extension and Amendment) \ct, 1959, the Central Provinces and Berar Opium Smoking Act, 1929 and the United Provinces Opium Smoking Act, 1934 as extended to the Kutch area of the State of Bombay shall stand repealed

Provided that such repeal shall not affect —

(a) the previous operation of an law so repealed or anything duly done or suffered thereunder,

(h) any right, privilege, obligation or liability already acquired, accrued or incurred under any law so repealed,

(c) any penalty, forfeiture or punishment, incurred in respect of any offence committed against any law so repealed, or

(d) any investigation, legal proceeding or remedy in respect of any such right, privilege, obligation, liability, penalty, forfeiture or punishment as aforesaid, and any such investigation, legal proceeding or remedy may be instituted, continued or enforced, and any such penalty, forfeiture or punishment may be imposed as if the Bombay Opium Smoking (Extension and Amendment) Act, 1959, had not been passed

Provided further that, but subject to the preceding proviso, anything done or any action taken (including any appointment, notification, order or rule made, or issued or register prepared) under any law so repealed shall, in so far as it is not inconsistent with the provisions of this Act, he deemed to have been done, taken, made, issued or prepared under the provisions of this Act unless and until it is superseded by anything done or action taken under this Act.]



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