Section 19   [ View Judgements ]

Repeal and saving


(1) The Maharashtra Tax on Entry of Motor Vehicles into Local Areas Ordinance, 1987, is hereby repealed.



(2) Notwithstanding such repeal, anything done or any action taken (including any rule, regulation, notification or order issued or any appointment made) under the said Ordinance shall be deemed to have been done or taken, issued or made, as the case may be, under the corresponding provisions of this Act.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon