Section 7   [ View Judgements ]

REPEAL OF MAH. ORD.II OF 1980 AND SAVING


(1) The Maharashtra Village Panchayats (Temporary further Postponement of Elections due to elections to Maharashtra Legislative Assembly) Ordinance, 1980, is hereby repealed.

(2) Notwithstanding such repeal, anything done or any action taken (including any notification or order issued) under the said ordinance shall be deemed Co have been clone, taken or issued, as the case may be under the corresponding provisions of this Ac

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