Section 17   [ View Judgements ]

REPEAL AND SAVING


(1) The Maharashtra Preventive Detention Ordinance, 1969, is hereby repealed.

(2) Notwithstanding such repeal, anything done or any action taken including any detention order made or deemed to have been made or any appointment made, notification issued or direction given or any other order made by or under the said ordinance, shall be deemed to have been done, taken, made, issued or given, as the case may be, according to its tenor under the corresponding provision of this Act.

Explanation-In respect of any person detained before the commencement of the Ordinance, now repealed, and continued in detention there under, his detention shall not continue beyond the maximum period de scribed in sub-section (1) of section 11A of the Preventive Detention Act, 1950.

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