Section 10   [ View Judgements ]

Laying of rules and notifications


Every rule made under this Act and every notification issued [2] [under Sub-section (4) or Sub-section (5) or Section 6A] shall be laid, as soon as may be after it is made or issued, 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 or notification or both Houses agree that the rule or notification should not be made or issued, the rule or notification 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 or notification.]

FOOTNOTES:

1. Substituted by Oilfields (Regulation and Development) Amendment Act (20 of 1984) Section 3 (11-5-84).

2. Substituted for "under Sub-section (4) of Section 6A" by the oilfields(Regulation and Development) (Amdt) Act, 1998 Act, 1998 with effect from . 03-09-1998.

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