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Smt Pramila M vs State Of Karnataka on 27 November, 2015

[Article 243R(2)(a)] [Article 243R(2)] [Article 243R] [Constitution]
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Central Government Act
Article 243R(2)(a)(iii) in The Constitution Of India 1949
(iii) the members of the Council of States and the members of the Legislative Council of the State registered electors within tile Municipal area;