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[Article 243S] [Constitution]
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Central Government Act
Article 243S(4) in The Constitution Of India 1949
(4) Where a Wards Committee consists of
(a) one ward, the member representing that ward in the Municipality; or
(b) two or more wards, one of the members representing such wards in the Municipality elected by the members of the Wards Committee, shall be the Chairperson of that Committee