for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment of section 44 of Mah. XLI of 1966


In section 44 of the said Code, in sub-section (1), for the portion beginning with the words "If an occupant" and ending with the words "for a non-agricultural purpose, or", the following shall be substituted, namely :-



"Subject to the provisions of sub-section (2) of section 42, if an occupant of unalienated land or a superior holder of alienated land or a tenant of such land-



(a) which is assessed or held for the purpose of agriculture, wishes to use it for a non-agricultural purpose, or".

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