Section 35   [ View Judgements ]

RULES


The State Government may by notification in the Official Gazette, and Subject to the condition of previous publication, make rules for carrying out the purposes of this Act.

(2) In particular and without, prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely

(a) the manner of authorizing a purpose under clause (i) of sub-section (1) of section 2;

(b) the manner of keeping persons arrested under subsection (3) of section 4 or section 9;

(c) the manner of making summary inquiry under sub-section (1) of section 5

(d) the manner in which contribution for the maintenance of a person detained in a Certified Institution may be ordered to be paid. under sub-section (1) of section 8;

(e) the manner of appointing a visiting committee under section 14;

(f) the conduct of business by Advisory Committees;

(g) the date before which payment shall be made under sub-section (1) of section 16;

(b) the manner in which the effects and the money and valuables referred to in section 18 shall be disposed of;

(i) the management and discipline of persons detained in a Receiving Centre or Certified Institution including the imposition of manual or other work, and the ' e awarding of punishment for breach of any rule made under this clause the conditions subject to which the Chief Inspector may direct transfer under Section 21;

(k) the conditions subject to which a person may -be released on licence under section 22;

(1) the conditions subject to which a licence may be revoked under section 23;



(m) the manner of medical examination of beggars;

(n) any other, matter which is required to be or may be prescribed.

(3) , All rules made under this section shall be laid for not less than thirty days before each House of the Legislature as soon as possible after they are made, and shall be subject to such modification as the Legislature may make during the session in which they are so laid, or the session immediately following.



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