INTRODUCTION


An Act to make special provisions for creation of Mineral Development Fund for the State of Maharashtra and its utilization towards mineral exploration and development of mining activities in the State. WHEREAS it was expedient to make special provisions for creation of Mineral Development Fund for the State of Maharashtra and its utilization towards mineral exploration and development of mining activities in the State and for matters connected therewith or incidental thereto; AND WHEREAS it was considered necessary to immediately make a law for the same; AND WHEREAS both Houses of the State Legislature were not in session; AND WHEREAS, the Governor of Maharashtra was satisfied that circumstances existed which rendered it necessary for him to take immediate action to make a law for the purposes aforesaid; and therefore promulgated the Maharashtra Mineral Development (Creation and Utilization) Fund Ordinance, 2001, on the 26th February 2001; AND WHEREAS it is expedient to replace the said Ordinance, by an Act of the State Legislature; It is hereby enacted in the Fifty second Year of the Republic of India as follows

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