The Diplomatic And Consular Officers (Oaths And Fees) (Extension To Jammu And Kashmir ) Act, 1973

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[13th March, 1973]

An Act to provide for the extension of the Diplomatic and Consular Officers (Oaths and Fees) Act, 1948 to the State of Jammu and Kashmir.

BE it enacted by Parliament in the Twenty-fourth Year of the Republic of India as follows.

2. Extension of Act 41 of 1948.

The Diplomatic and Consular Officers (Oaths and Fees) Act, 1948 (hereinafter referred to as the principal Act) is hereby extended to, and shall come into force in, and in relation to, the State of Jammu and Kashmir and accordingly,-

(a) The provisions of the principal Act and the rules made thereunder shall apply to and in relation to the State of Jammu and Kashmir as they apply to and in relation to any other State;

(b) Clause (d) of section 2 of the principal Act shall be omitted.

3. Amendment of section 8.

In section 8 of the principal Act, after sub-section (2), the following sub-section shall be inserted, namely.

(3) Every rule made under this Act shall be laid, as soon as may be after it is made, before each House of Parliament while it is in session for a total period of thirty 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, both Houses agree in making any modification in the rule or both Houses agree that the rule should not be made, the rule 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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