Section 10   [ View Judgements ]

Power to make Rules


(1) The State Government may, in consultation with the Steering Committee for National Programme for Organic Production, Ministry of Commerce & Industry, and by notification in the Mizoram Gazette, make rules for the purpose of carrying out the provisions of this Act.

(2) Every rule made by the State Government under this section shall be laid, as soon as may be after it is made, before the Mizoram Legislative Assembly.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon