Section 2   [ View Judgements ]

Amendment of section 30


In the Rice - Milling Industry (Regulation) Act, 1958 (21 of 1958 ) (hereinafter referred to as the principal Act), in section 3, -



(1) for clause (a), the following clause shall be substituted, namely : -



'(a) "defunct rice mill" means -



(i) a rice mill in existence at the commencement of this Act but in which rice - milling operations have not been carried on for a continuous period of one year prior to such commencement ; and



(ii) a rice mill (whether established before or after such commencement) in which rice - milling operations are not carried on for a continuous period of one year at any time after the commencement of the Rice - Milling Industry (Regulation) Amendment Act, 1968 ;'



(2) to clause (b), the following proviso shall be added, namely : -



"Provided that if in any such rice mill rice - milling operations are not carried on for a continuous period of one year at any time for the commencement of the Rice - Milling Industry (Regulation) Amendment Act, 1968 , then, such mill shall, on the expiry of the said period of one year, cease to be an existing rice mill and be deemed to be a defunct rice mill ;"



(3) for clause (d), the following clause shall be substituted, namely : -



'(d) "milling rice", with its grammatical variations, means -



(i) recovering rice or any product thereof from paddy ;



(ii) polishing rice,



with the aid of power ;'



(4) after clause (g), the following clause shall be inserted, namely : -



'(gg) "polishing" in relation to rice means the removal of bran from the kernel of rice;'.



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