Section 51   [ View Judgements ]

Rules, regulations and orders to be laid before Parliament


Every rule or order made by the Central Government and every regulation made by the Reserve Bank and any order of exemption made under section 44 shall be laid, as soon as may be after it is made, before each House of Parliament, while it is in session, for a total period of thirty days which may be comprised in one session or in two or more successive sessions, and if, before the expiry of the session immediately following the session or the successive sessions aforesaid, both Houses agree in making any modification in the rule, regulation or order or both Houses agree that the rule, regulation or order should not be made, the rule, regulation or order shall thereafter have effect only in such modified form or be of no effect, as the case may be; so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule, regulation or order.

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