INTRODUCTION


Whereas the draft of certain rules further to amend the Coir Industry (Registration) Rules, 2008, was published as required by sub-section (1) of Section 26 of the Coir Industry Act, 1953 (45 of 1953) in the notification of Government of India in the Ministry of Micro, Small and Medium Enterprises number S.O. 478(E), dated 4th March, 2011 inviting objections and suggestions from all persons likely to be affected thereby and notice was given that the said draft shall be taken into consideration after the expiry of a period of forty five days from the date of publication of the said notification in the Official Gazette.



And whereas no objection or suggestion has been received from the public on the said draft within the said period.



Now, therefore, in exercise of the powers conferred by sub-section (1) of Section 26 of the Coir Industry Act, the Central Government hereby makes the following rules further to amend the Coir Industry (Registration) Rules, 2008, namely

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