Section 3   [ View Judgements ]

Insertion of section 148A in Mah. XLI of 1966


After section 148 of the said Code, the following section shall be inserted, namely:-



"148A.Maintenance of record of rights etc., by using suitable storage device:- The record of rights maintained under section 148 and the land records maintained under the other provisions of this Chapter may also be so maintained by using a suitable storage device.".

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