Section 4   [ View Judgements ]

Repeal of Mah. Ord. XXXI of 2004 and saving


1) The Bombay Court-fees (Amendment) Ordinance, 2004, is hereby repealed.



(2) Notwithstanding such repeal, anything done or any action taken under the Principal Act, as amended by the said, Ordinance, shall be deemed to have been done, or taken, as the case may be, under the corresponding provisions of the principal Act, as amended by this Act

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