Section 157   [ View Judgements ]

Amendment of section 411


In section 411 of the principal Act, the following provisos shall be added at the end, namely:-



"Provided that in shall not be necessary for the Central Government to refer to the Advisory Commission any application under section 408 or section 409 which in the opinion of that Government is of a frivolous nature or deals with matters of minor importance:



Provided further that the Central Government may, in the case of any application under section 408 or section 409 which has been, or may be, referred to the Advisory Commission, make such interim order as it thinks fit but it shall not make any final order no such application except after considering the advise tendered by the Advisory Commission.".

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