Section 4   [ View Judgements ]

Amedment of section 150 of Mah. XLI of 1966


In section 150 of the said Code, after sub-section (7), the following sub-section shall be added, namely:-



"(8) The Commissioner may specify, from time to time, the storage device for preparation, maintenance and updation of all registers and documents to be maintained under section 148A. ".

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon