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Citedby 2 docs
Housing Development Finance ... vs Rajeev Jha on 3 January, 2012
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Aig Home Finance India Ltd. & Anr. vs Rangamma M.C. on 23 June, 2015

[Article 2(7)] [Article 2] [Constitution]
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Central Government Act
Article 2(7)(b) in The Constitution Of India 1949
(b) generally all matters relating to the transaction of business pertaining to the administration of the district or region, as the case may be: Provided that until rules are made by the District or the Regional Council under this sub paragraph the rules made by the Governor under sub paragraph ( 6 ) of this paragraph shall have effect in respect of elections to, the officers and staff of, and the procedure and the conduct of business in, each such Council