RULE 2: EXTRA CHARGE ON WATER RATES


If the water rates leviable or charged under the Maharashtra Irrigation Act, 1976 (Mah. XXXVIII of 1976) are not paid on or before the dates determined by the Appropriate Authority under sub-section (1) of Section 88 of that Act, there shall be paid an extra charge at the rate of 10 per cent of the amount due on account of such water rates.



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