for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 8   [ View Judgements ]

Power to remove difficulty


(1) If any difficulty arises in giving effect to the provisions of the Village Panchayats Act or the Zilla Parishads and Panchayat Samitis Act, as amended by this Act, the State Government may, as occasion arises, by order do anything not inconsistent with the provision of the Village Panchayats Act or the Zilla Parishads and Panchayat Samitis Act as amended by this Act, which appears to it to be necessary or expedient for the purpose of removing the difficulty :



Provided that, no such order shall be made after the expiry of a period of two years from the date of commencement of this Act.



(2) Every order made under sub-section (1) shall be laid, as soon as may be, after it is made, before each House of the State Legislature.

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