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[Article 243E(3)] [Article 243E] [Constitution]
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Central Government Act
Article 243E(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 Panchayat would have continued is less than six months, it shall not be necessary to hold any election under this clause for constituting the Panchayat