Main Search Premium Members Advanced Search Disclaimer
Citedby 15 docs - [View All]
Babubhai Karsanbhai Raika And 2 ... vs Gujarat State Election ... on 21 September, 2005
4 Whether This Case Involves A ... vs State Of Gujarat & on 21 October, 2015
Gujarat Pradesh Panchayat ... vs State Election Commission And ... on 29 September, 2005
Govt. Of A.P. vs C. Prakash Goud And Others on 10 August, 2001
Shri Naresh Krishna Gaunekar S/O ... vs State Of Goa, Through Its Chief ... on 18 December, 2007

[Article 243U] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 243U(3) in The Constitution Of India 1949
(3) An election to Constitute a Municipality shall be completed,
(a) before the expiry of its duration specified in clause ( 1 );
(b) before the expiration of a period of six months from the date of its dissolution: Provided that where the remainder of the period for which the dissolved Municipality would have continued is less than six months, it shall not be necessary to hold any election under this clause for constituting the Municipality for such period