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[Article 243U(3)] [Article 243U] [Constitution]
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Central Government Act
Article 243U(3)(b) in The Constitution Of India 1949
(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