Section 3   [ View Judgements ]

Amendment of section 152C of Bom.LIX of 1949


To section 152C of the principal Act, after sub-section (2), 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 Schedules B and C :



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

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