for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

INTRODUCTION


In exercise of the powers conferred by section 17 of the Maharashtra Tax on Entry of Motor Vehicles into Local Areas Act, 1987 (Mah. XLII of 1987) (hereinafter referred to as "the said Act"), the Government of Maharashtra hereby makes the following rules, being satisfied that circumstances exist which render it necessary to dispense with the condition of previous publication thereof under sub-section (1) of section 17 of the Maharashtra Tax on Entry of Motor Vehicles into Local Areas Act, 1987; Now, therefore, in exercise of the powers conferred by clause (a), (b), (c), (d), (e) of sub-section (2) and the proviso to sub-section (1) of section 17 of the said Act, and of all other powers enabling it in that behalf, the Government of Maharashtra hereby makes the following rules,-

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