Section 18   [ View Judgements ]

Amendment of Act IV of 1939


(2) [1] Ommitted.

FOOTNOTES:

1. Section '18' was deleted by the Mah. Act No. 22 of 1998, dated 11-8-1998 Section 6. Before deletion Section stood as under:-



In the Motor Vehicle Act, 1939 in its application to the State of Maharashtra, in the First Schedule,-



(a) in Form E, after entry IB the following entry, shall be inserted namely:-



"IC. Whether the vehicle has been purchased by the person to be registered as registered owner in the State of Maharashtra; and, if not, whether person to be registered as registered owner has paid the tax under the Maharashtra Tax on Entry of Motor Vehicles into Local Areas Act, 1987 ";



(b) in form f, after clause (c), the following clause shall be inserted, namely:-



"(d) Whether the vehicle was first purchased outside the State of Maharashtra; and, if yes, whether the applicant has paid the tax under the Maharashtra Tax on Entry of Motor Vehicles into Local Areas Act,.1987 "



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