Section 12   [ View Judgements ]

POWER TO REMOVE DIFFICULTIES


If any difficulty arises in giving effect to any of the provisions of this Act, the State Government may as occasion arises, by order, do anything, not inconsistent with the provisions of this Act, which appears to it to be necessary for the purpose of removing the difficulty:

Provided that, no such order shall be made after the expiry of a period of two years from the date of commencement of this Act.

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