Section 9   [ View Judgements ]

REPEAL OF MAH. ORD. VI OF 1977 AND SAVING


(1) The Maharashtra Village Panchayats (Postponement of Elections due to ensuing general elections to the State Legislative Assembly, Zilla Parishads and Panchayat Samitis) Ordinance, 1977, is hereby repealed.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 to have been done, taken or issued, as the case may be, under the corresponding provisions of this Act.







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