Section 2   [ View Judgements ]

Amendment of section 2 of Mah. XLI of 1966


In section 2 of the Maharashtra Land Revenue Code, 1966 (hereinafter referred to as " the said Code "), after clause (33), the following clause shall be inserted, namely:-



"(33A) " storage device" means an Electronic Device for retention of data in computer and shall include both hardware and software; ".

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