Section 28   [ View Judgements ]

Repeal and saving


On the commencement of this Act, the Maharashtra Project Affected Persons Rehabilitation Act, 1986 shall stand repealed :



Provided that, such repeal shall not affect, -



(a) the previous operation of the law so repealed or anything duly done or suffered thereunder; or



(b) any right, privilege, obligation or liability acquired, accrued or incurred under the law so repealed; or



(c) any penalty, forfeiture or punishment incurred in respect of any offence committed against the Act so repealed; or



(d) any investigation, proceeding, legal proceeding or remedy in respect of any such right, privilege, obligation, liability, penalty, forfeiture or punishment as aforesaid and any such investigation, proceeding, legal proceeding or remedy may be instituted, continued or enforced, and any such penalty, forfeiture or punishment may be imposed as if this Act had not been passed :



Provided further that, subject to the preceding proviso and any saving provisions made elsewhere in this Act, anything done, any action taken (including execution of any project and works incidental or supplemental thereto), any rule made or any notification or order issued under the provisions of the law so repealed shall, insofar as they are not inconsistent with the provisions of this Act, be deemed to have been done, taken, made or issued under the corresponding provisions of this Act, and shall continue to be in force accordingly unless and until expressly or impliedly by anything done, action taken, rules made or, notification or orders issued under this Act.

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