INTRODUCTION


G.N. H, R, S, A, D, No. ARD, 1985 (932)111, dated 7th February 1986(M. G. Pt IV B, p. 201)

In exercise of the powers conferred by sub-section (1) of Section 184, read with section 20 of the Maharashtra Housing and Area Development Act, 1976 (Mah. XXVIII of 1977) and of all powers enabling it in this behalf, the Government of Maharashtra hereby makes the following rules, the same having been previously published as required by sub-section (3) of the said Section 184, namely:—

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