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Section 2   [ View Judgements ]

Amendment of section 99 of Mah. XLI of 1966


In section 99 of the Maharashtra Land Revenue Code, 1966 (hereinafter referred to as "the said Code"), -



(a) for the words "for reference to the concerned Divisional Commissioner" the words "for reference to the Maharashtra Revenue Tribunal" shall be substituted;



(b) for the words "the Divisional Commissioner" the words "the Revenue Tribunal" shall be substituted;



(c) for the words "the Divisional Commissioner" the words "the Revenue Tribunal" shall be substituted;



(d) in the marginal note, for the words "Divisional Commissioner" the words "Revenue Tribunal" shall be substituted.

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