Section 4   [ View Judgements ]

Powers to make rules:


(1) The State Government may make rules for the purposes of carrying out the provisions of this Act.

(2) In particular and without prejudice to the generality of the fore going provisions, the rules made by the state Government may provide for all or any of the following matters, namely:-

(i) the circumstances under which the services of porters should be requisitioned ;

(ii) the terms and conditions governing the employment of requisitioned porters

(iii) any other matter connected with or ancillary to the matters aforesaid.

(3) Every rule made under this section shall be laid as soon as may be, after it is made, before the Nagaland Legislative Assembly while it is in session, and if before the expiry of the session in which it is so laid or the session immediately 'following, the Nagaland Legislative Assembly agree in making any modification in the rule or the Nagaland Legislative Assembly agree that the rule should not be made, the rule shall hereafter 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 have without prejudice to the validity of anything done under that ruler

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