Section 4   [ View Judgements ]

Power to remove difficulties


(1) If any difficulty arises in giving effect to the provisions of this Act at any time, the Govt. of National Capital Territory of Delhi may by order as occasion requires, do anything which appears to it necessary or expedient for the purpose of removing the difficulty.

(2) Every order made under sub-section (1) shall be laid before the legislative Assembly of the National Capital Territory of Delhi.

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