Section 38   [ View Judgements ]

FIRST REGULATIONS


(1) Notwithstanding anything contained in section 37, the first regulations shall be made by the Government and they shall continue to be in force until new regulations are duly made and sanctioned under the said section.

(2) If it shall at any time appear to the Government that it is expedient to make any new regulations in respect of any of the matters referred to in section 37 or that any regulations referred to in sub-section (1) or made by the State Council under section 37 need to be modified or repealed, either wholly or in part, the Government may, after consultation with the State Council and by notification in the Official Gazette, make such regulations; to modify or repeal any such regulations, either wholly or in part. The regulations so made, modified or repealed shall take effect from such date as the Government may in such notification specify or if no such date is specified, from the date of publication of the said notification in the Official Gazette, except as respects anything done or omitted to be done before such date.

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