Section 1   [ View Judgements ]

SHORT TITLE EXTENT AND COMMENCEMENT


(1) This Act may be called The Bombay Nursing Homes Registration Act, 1949.

3[(2) This section extends to the whole of the State of Bombay. The remaining provisions of this Act extend to Greater Bombay, the cities of Poona and Ahmedabad as constituted under Section 3 of the Bombay Provincial Municipal Corporation Act, 1949, the City of Nagpur as constituted under the City of Nagpur Corporation Act, 1948 and the Municipal Borough of Sholapur. The State Government may, by notification in the Official Gazette, direct that the said provisions shall extend to such other areas as may be specified in the notification.]

(3) This section shall come into force at once. The4[State] Government may, by notification in the Official Gazette, direct that the remaining provisions of this Act shall come into force in any area to which the said provisions extend or may have been extended under sub-section (2) on such date as may be specified in the notification.



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