Section 16   [ View Judgements ]

Power to make rules


the (Substituted by the Tamil Nadu Adaptation order of 1970) [State Government] may after previous publication make rules –



(a) prescribing forms for the books, returns and statistics referred to in Section 15;



(b) regulating the time at which and the authority to whom such returns are to be furnished;



(c) regulating the inspection and examination of such books, returns and statistics; and

(d) generally for carrying out the purposes of this Act; and all such rules shall be published in the (Substituted by the Adaptation Order of 1937.) [Official Gazette] and shall thereupon have the force of law.

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