Section 2   [ View Judgements ]

Amendment of section 152 of Mah. XXIV of 1961


In section 152 of the Maharashtra Co-operative Societies Act, 1960 (Mah. XXIV of 1961), for sub-section (4), the following sub-section shall be substituted, and the said sub-section shall be deemed always to have been enacted in the following form, namely:--

"(4) Save as expressly provided, no appeal shall lie against any order, decision, or award passed in accordance with the provisions of this Act; and every such order, decision or award shall, whether expressly provided or not, be final, but shall always be subject to the provisions for revision in this Act; and where an appeal has been provided for, any order passed on appeal shall likewise be final, but be subject to such revision provision?.".



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