Section 6   [ View Judgements ]

Power to make rules


6. Power to make rules. - (1) The Central Government may, by notification in the Official Gazette, make rules for carrying out the purposes of this Ac.

(2) In particular and without  prejudice to the foregoing   power, such rules may provide for-

(a) The form  of the affidavit  or other  declaration in writing  to be filed under Section 5;

(b) The procedure to be followed  by the Magistrate in disposing of applications under the Act, including the serving of notices to the parties to such   applications date of hearing of such applications and other matters;

(c)  Any other matter which is required to be or may be prescribed

(3)  Every rule made under this Act 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 session, and if, before the expiry of the session immediately following the session or the successive sessions aforesaid, both House agree in making any modification in the rule or both Houses agree that the rule should not be made, the rule shall thereafter have effect only in such  modified form or be 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.

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