Section 12   [ View Judgements ]

Validation of certain acts and indemnity in respect thereof


All acts of executive authority proceedings, and sentences which have been done taken or passed, with respect to or on account of raw silk during the period commencing on the 26th day of January, 1950, and edging with the date of commencement of this act, by the Government or by any officer of the Government or by any other authority in the belief or purported belief that the acts, proceedings or sentences were being done, taken or passed under the principal Act shall be as valid and operative as if they had been done, taken or passed in accordance with law, and no suit or other legal proceeding shall be maintained or continued against any authority whatsoever on the ground that any such acts, proceedings, or sentences were not done, taken or passed in accordance with law.

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