Section 30   [ View Judgements ]

Protection of action taken in good faith


(1) No suit, prosecution or other legal proceeding shall lie against the Central Government or any officer of that Government or the Jute Manufactures Corporation or any person authorised by that Government or Corporation for anything which is in good faith done or intended to be done under this Act.



(2) No suit, or other legal proceeding, shall lie against the Central Government or any of its officer or other employee or the Jute Manufactures Corporation or any officer or other person authorised by that Government Corporation for any damage caused or likely to be caused by anything which is in good faith done or intended to be done under this Act.

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