for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 1   [ View Judgements ]

SHORT TITLE, EXTENT, COMMENCEMENT AND APPLICATION


(1) This Act may be called the Maharashtra Workmen’s Minimum

House-rent Allowance Act, 1983.

(2) It extends to the whole of the State of Maharashtra.

(3) It shall come into force on such date as the State Government may, by notification in the Official Gazette, appoint, and different dates may be appointed for different areas in the State for different industries or classes of industries.

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