Section 10   [ View Judgements ]

Power to makes rules


(1) The State Government may, by notification in the official Gazette, make rules for carrying out the provisions of this Act.

(2) In particular and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely :-

(a) the form in which removal of eyes from unclaimed bodies may be authorised, as required by section 5 ;

(b) the preservation of removed eyes, as required by section 7 ;

(c) the publicity which may be given to the provisions and objects of this Act ;

(d) any other matter which is required to be or may be prescribed.

(3) Every rule made under this Act shall be laid, as soon as may be after it is made, before the Tripura Legislative Assembly, while it is in session, for a total period of fourteen days which may be comprised in one session or in two or more successive sessions, and if, before the expiry of the session immediately following the session or the successive sessions aforesaid, the Tripura Legislative Assembly agrees, in making any modification in the rule or that the rule should not be made, the rules 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 rule.

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