Section 2   [ View Judgements ]

Amendment of section 152A of Bom. LIX of 1949


In section 152A of the Bombay Provincial Municipal Corporations Act, 1949 (hereinafter referred to as "the principal Act"), to sub-section (1), the following provisos shall be added, namely :-



"Provided that, the Corporation may, subject to the previous sanction of the State Government, by notification in the Official Gazette, add, alter or delete any of the entries in the Schedule A or vary the rates including the maximum rates specified therein :



Provided further that, such notification shall be published after considering the objections and suggestions (if any) invited from the public by pre-publication of such notification".

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