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Citedby 4 docs
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[Article 243D] [Constitution]
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Central Government Act
Article 243D(3) in The Constitution Of India 1949
(3) Not less than one third (including the number of seats reserved for women belonging to the Scheduled Castes and the Scheduled Tribes) of the total number of seats to be filled by direct election in every Panchayat shall be reserved for women and such seats may be allotted by rotation to different constituencies in a Panchayat