Section 7   [ View Judgements ]

Orders to be placed before the Legislative Assembly.


Every order issued or made under this Act shall, as soon as possible, after it is issued or made, be placed on the Table of the Legislative Assembly, and if, before the expiry of the session in which it is so placed or the next session, the Assembly makes any modification in any such order or the Assembly decides that the order should not be issued or made, the order shall thereafter have effect only in such modified form or be of no effect, as the case may be, so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that order.

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