Section 7B   [ View Judgements ]

REVISION


Where no appeal is made under Section 7A, the State Government may, at any time, suo motu, for the purpose of satisfying itself as to the legality or propriety of the decision of the authority under sub-section (1) of Section 4A, call for and examine the record of the case. If it appears to the State Government that any decision so called for should be modified, annulled or reversed, the State Government may, after giving the person affected thereby, an opportunity of being heard, pass such order thereon as it thinks just.]





1. Subs, by Mah. Act 33 of 1984, S. 3.

2. Sec. 7A inserted by Mah. Act 13 of 1986, S. 6.

3. Sec. 7B Inserted by Mah. Act 13 of 1986, S, 6.

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