Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context requires otherwise,-

(a) "appointed day" in relation to section 3 means the 26th day of January 1965; and in relation to any other provision of this Act or any such provision in relation to any matter therein means the day on which that provision or any provision in relation to that matter comes into force;

(b) "Constitution" means the Constitution of India;

(c) "Marathi" .means the Marathi language in Devnagari script, which is adopted in the State under Government Resolution in the Education and Social Welfare Department, No. TBK. 1762-G, dated 20th July 1962.



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