Section 1   [ View Judgements ]

SHORT TITLE COMMENCEMENT AND DURATION


(1) This Act may be called the Maharashtra Village Panchayats (Temporary further Postponement of Elections due to elections to Maharashtra Legislative Assembly) Act, 1980.

(2) It shall be deemed to have come into force on the 31st March,

1980.

(3) It shall remain in operation upto, and inclusive of, the 31st March, 1981, or such earlier date as may be notified by the State Government in the Official Gazette and shall then expire. Section 7 of the Bombay General Clauses Act, 1904, shall apply upon expiry of this Act, as if it had been repealed by a Maharashtra Act.

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