Section 2   [ View Judgements ]

Amendment of section 1 of Mah. IX of 2005 .


In section 1 of the Maharashtra Value Added Tax Act, 2002 (hereinafter referred to as " the principal Act"), for sub-section (3), the following sub-section shall be substituted, namely:-



"(3) It shall come into force on such date as the State Government may, by notification in the Official Gazette, appoint.".

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