Section 6   [ View Judgements ]

Amendment of section 8


In section 8 of the principal Act, in sub - section (3), -

(i) in clause (a), for the words "after the expiry of the period of the validity of the licence," the words "after the licence has ceased to be valid" shall be substituted ;



(ii) for the proviso to clause (d), the following proviso shall be substituted, namely :



"Provided that no such permission shall be necessary, -



(i) where such expansion is in accordance with the terms and conditions of the permit or licence granted under this Act in respect of the rice mill ; or



(ii) for the replacement merely of any parts of the machinery of the rice mill if such replacement does not result in an increase in the productive capacity of the rice mill."

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