INTRODUCTION


Whereas both Houses of the State Legislature were not in session; And Whereas Shri Sharadchandra Krishnaprasad Desai, discharging the functions of the Governor of Maharashtra, was satisfied that circumstances existed which rendered it necessary for him to take immediate action providing for the levy and collection of tax on the entry of motor vehicles into the local areas of the State of Maharashtra for use or sale therein with immediate effect, and for matteres connected therewith or incidental there to; and, therefore, promulgated the Maharashtra Tax on entry of Motor Vehicles into Local Areas Ordinance, 1987, on the 30th September 1987. AND WHEREAS it is expedient to replace the said Ordinance by an Act of the State Legislature; It is hereby enacted in the Thirty-eighth Year of the Republic of India as follows:-

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