Section 8   [ View Judgements ]

Repeal and savings


(1) The Orissa Preservation of Private Forest ordinance, IV of 1949, is here by repealed.

(2) Any sanction or permission given, or any notification issued, and anything done under said ordinance and in force immediately before the commencement of this act shall continue in force and be deemed to be given, issued and done under the corresponding provisions of this act.

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