Section 68   [ View Judgements ]

Repeal


If, immediately before the date of enforcement of all or any of the provisions of this Act in any area, there is in force in that area, any law corresponding to this Act, that law shall, to the extent it corresponds to the provisions of this Act as enforced in that area, stand repealed on the said date:



Provided that the repeal shall not affect



(a) the previous operation of any law so repealed or anything duly done or suffered there under; or



(b) any right, privilege, obligation or liability acquired, accrued or incurred under any law so repealed; or



(c) any penalty, forfeiture or punishment incurred in respect of any offence committed against any law so repealed; or



(d) any investigation, legal proceeding or remedy in respect of any such right, privilege, obligation, liability, penalty, forfeiture or punishment as aforesaid, and any such investigation, legal proceeding or remedy may be instituted, continued or enforced and any such penalty, forfeiture or punishment may be imposed, as if this Act had not been passed.

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