Section 19   [ View Judgements ]

Repeal and Saving


(1) The Gujarat Prevention of Anti-social Activities Ordinance, 1985 [Guj. Ord. 11 of 1985.] is hereby repealed.



(2) Notwithstanding such repeal,-



(a) anything done or any action taken under the said Ordinance shall be deemed to have been done or taken under this Act;



(b) every person in respect of whom an order of detention has been made under section 3 of the said Ordinance by reason of his being a dangerous person and is in force immediately before the date on which the assent to this Act of the President is first published in the Official Gazette, (hereinafter referred to as "the said date"), shall, notwithstanding that his detention has been rendered inconsistent with section 3 of this Act, continue to be under detention subject to the provisions of this Act;



(c) (i) an Advisory Board constituted under section 10 of the said Ordinance and functioning immediately before the said date shall, notwithstanding that its constitution has been rendered inconsistent with the provisions of section 10 of this Act, continue to so function after the said date subject to the provisions of this Act;



(ii) any reference made tinder section 11 of the said Ordinance and pending before such Advisory Board immediately before the said date may continue to be dealt with by that Board after that date as if such Board had been constituted under section 10 of this Act.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon