for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 14   [ View Judgements ]

Construction of reference to Divisional Commissioner


On revival of the Maharashtra Revenue Tribunal by the Maharashtra Land Revenue Code (Second Amendment) Act, 2007, the reference to the Maharashtra Revenue Tribunal in any of the enactments specified in the Schedule appended to this Act as also any such reference in any rules, regulations, bye-laws, notifications, orders issued under any of these or other enactments or in any instrument which was to be construed as the Divisional Commissioner by virtue of the provisions of section 14 of the Maharashtra Land Revenue Code (Amendment) Act, 2002, shall be now referred to as the Maharashtra Revenue Tribunal.

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