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Maharashtra Government Servants Regulation of Transfers and Prevention of Delay in Discharge of Official Duties Act, 2005
 
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  INTRODUCTION 
  CHAPTER I:PRELIMINARY 
 SHORT TITLE, COMMENCEMENT AND APPLICATION 
 DEFINITION 
  CHAPTER II:TENURES OF POSTING AND TRANSFER AND TRANSFERRING AUTHORITY 
 TENURE OF POSTING 
 TENURE OF TRANSFER 
 EXTENSION OF TENURE 
 TRANSFERRING AUTHORITY 
 PUBLICATION OF LIST OF COMPETENT AUTHORITY 
  CHAPTER III:PREVENTION OF DELAY IN DISCHARGE OF OFFICIAL DUTIES 
 CITIZENS CHARTER 
 DELEGATION OF POWER 
 10 DISCIPLINARY ACTION 
 11 NON-APPLICATION OF PROVISIONS OF SECTION 10 IN CERTAIN CIRCUMSTANCES .- 
 12 ADMINISTRATIVE AUDIT 
  CHAPTER IV:MISCELLANEOUS 
 13 PROTECTION OF ACTION TAKEN IN GOOD FAITH 
 14 POWER TO MAKE RULES 
 15 POWER TO REMOVE DIFFICULTIES 
 16 REPEAL OF MAH. ORD. IX OF 2003 AND SAVING 
   


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