for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 12   [ View Judgements ]

REPEAL OF MAH. ORD V OF 1977 AND SAVING


(1) The Maharashtra Co-operative Sugar Factories (under erection and certain others) (Postponement of Elections) Ordinance, 1977, is hereby repealed.

(2) Notwithstanding such repeal, anything done or any action taken (including any notification or order issued) under the said Ordinance shall be deemed to have been done or taken or issued, as the case may be, under the corresponding provisions of the Act.

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