Section 13   [ View Judgements ]

Power to remove difficulties


If any difficulty arises in giving effect to the provisions of this Act, the Government may, as occasion requires by order published in the Tamil Nadu Government Gazette, make such provisions, not inconsistent with the provisions of this Act, as appear to them to be necessary or expedient for removing the difficulty:



Provided that no order shall be made after the expiry of a period of two years from the date of commencement of this Act.



(S.16 Substitution by Act 40 of 1997) [16. Repeal and Saving. - (1) The Tamil Nadu Elementary Education Act, 1920 (Tamil Nadu Act VIII of 1920) (hereinafter in this section referred to as the said Act) except sections 32, 33, 34, 35, 37, 38, 39 and 40 and the rules made thereunder is hereby repealed.



(2) The levy, rates, assesment and realisation of education tax and Government contribution to the elementary education FUND in respect of municipalities shall be determined in accordance with the provisions of sections 32, 33, 34, 35, 36, 37, 38, 39 and 40 of the said Act, as if the said sections shall be deemed to always have been incorporated in this Act.]

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