Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context otherwise requires, -

(a) "Advisory Committee" means the Advisory Committee constituted under section 7;

(b) "Competent Authority" means the Secretary, Trade, Commerce and Mining Department of the Government;

(c) "Department" means the Trade, Commerce and Mining Department of the Government of Maharashtra;

(d) "Director" means the Director, Directorate of Geology and Mining, Maharashtra State, Nagpur,

(e) "Fund" means the Maharashtra Mineral Development Fund constituted under section 3 of the Act;

(f) "Government" means the Government of Maharashtra;

(g) "Maharashtra State Mining Corporation" means the Maharashtra State Mining Corporation Limited, Nagpur;

(h) "Managing Director" means the Managing Director of the Maharashtra State Mining Corporation;

(i) "member" means the member of the Advisory Committee constituted under this Act;

(j) "prescribed" means prescribed by rules made under this Act.

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