Section 3   [ View Judgements ]

Insertion of new section 3A


In the principal Act, after section 3, the following section shall be inserted, namely : -



"3A.Application of the Act to rice - hullers.- The provisions of this Act shall apply to rice - hullers attached to, or maintained with, any flour, oil, dal or other mill, or pumping set as they apply to rice mills subject to the modification that any reference to the commencement of this Act in those provisions shall, in their application to such rice - hullers, be construed as a reference to the commencement of the Rice - Milling Industry (Regulation) Amendment Act, 1968 ."

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