INTRODUCTION


An Act to provide for the regularisation and upgradation of certain Gunthewari developments and for the control of Gunthewari developments and for matters connected therewith and incidental thereto. WHEREAS both Houses of the Legislature were not in session; AND WHEREAS the Governor of Maharashtra was satisfied that circumstances existed which rendered it necessary for him to take immediate action to promulgate an Ordinance to provide for the regularisation and upgradation of certain Gunthewari developments and for the control of Gunthewari developments and for matters connected therewith and incidental thereto; and, therefore, promulgated the Maharashtra Gunthewari Developments (Regularisation, Upgradation and Control) Ordinance, 2001, on the 30th April, 2001; AND, WHEREAS, it is expedient to replace the said Ordinance by an Act of the State Legislature: It is hereby enacted in the Fifty-Second year of the Republic of India as follows:-

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