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INTRODUCTION


(First published after having received the assent of the President in the Maharashtra Government Gazette, on the 20th April 1999).

An Act further to amend the Code of Criminal Procedure, 1973, in its application to the State of Maharashtra.

WHEREAS the Government of Maharashtra has announced a policy for women with a view to promote of welfare of women;

AND WHEREAS for implementation of the said policy the, Government of Maharashtra has, inter alia, decided to suitably amend the provisions of the Code of Criminal Procedure, 1973, (2 of 1974.) in its application to the State of Maharashtra, providing for raising the ceiling on maintenance allowance payable under section 125 of the Code, payment of interim maintenance allowance and payment of lump-sum maintenance allowance for a specific period in’ lieu of monthly payment of maintenance allowance for that period, in deserving eases, where the applicant is a wife;

AND WHEREAS it is expedient further to amend the Code of Criminal Procedure, 1973, (2 of 1974.) in its application to the State of Maharashtra, for the purposes aforesaid; It is hereby enacted in the Forty-ninth Year of the Republic of India as follows:--

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