Section 2   [ View Judgements ]

Amendment of section 2 of Bom. LX of 1958


.- In section 2 of the Bombay Stamp Act, 1958 (hereinafter referred to as " the principal Act "), in clause (ga), for the portion beginning with the words " appointed by the State Government " and ending with the words " are conferred " the words " so designated by the State Government and includes any other officer whom the State Government may, by notification in the Official Gazette, appoint in this behalf " shall be substituted.



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