Section 4   [ View Judgements ]

Repeal of Mah. Ord. XXV of 2000 and saving


(1) The Bombay Provincial Municipal Corporations (Amendment) Ordinance, 2000, is hereby repealed.



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

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