Section 10   [ View Judgements ]

Amendment of section 22


In section 22 of the principal Act, -



(1) in sub - section (2), -



(a) after clause (b), the following clause shall be inserted, namely : -



"(bb) the form of a permit under section 5 and the conditions (including conditions relating to improvements to existing machinery, replacement of existing machinery and use of improved methods of rice - milling) subject to which a permit may be granted and the time within which such conditions shall be compiled with ;"



(b) in clause (d), for the words "including conditions relating to the polishing of rice", the words "including conditions relating to improvements to existing machinery, replacement of existing machinery, use of improved methods of rice - milling and polishing of rice, the time within which such conditions shall be compiled with" shall be substituted.



(2) for sub - section (4), the following sub - section shall be substituted, namely : -



"(4) Every rule made by the Central Government under this section 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 successive sessions, and if, before the expiry of the session in which it is so laid or the session immediately following, both Houses 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 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."

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