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Section 2   [ View Judgements ]

Amendment of section 42 of Mah. XLI of 1966


Section 42 of the Maharashtra Land Revenue Code, 1966 (hereinafter referred to as "the said Code"), shall be re-numbered as sub-section (1) thereof and after the said sub-section (1) as so renumbered, the following sub-section shall be added, namely :-



"(2) Notwithstanding anything contained in sub-section (1), no such permission shall be necessary for conversion of use of any agricultural land for the personal bona fide residential purpose in non-urban area, excluding,-



(a) the area mentioned in clause (2) of the Explanation to section 47A, as a peripheral area of the Municipal Corporation or the Municipal Council ;



(b) the areas falling within the control line of the National Highways, State Highways, District Roads or Village Roads;



(c) the areas notified as the Eco-sensitive Zone by the Government of India.".

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