for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 10   [ View Judgements ]

REPEAL OF MAH. ORD. 11 OF 1976 AND SAVINGS


(1) The Maharashtra Unemployment Allowance Payment to Workmen in Factories (for Temporary Period) Ordinance, 1976 is hereby repeated.

(2) Notwithstanding such repeal, anything done or any action taken (including any notification or order issued) under the Ordinance so repealed shall be deemed to have been made, done or issued, as the case may be, under the corresponding provisions of this Act,







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