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[Article 243Z(3)] [Article 243Z] [Constitution]
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Central Government Act
Article 243Z(3)(a) in The Constitution Of India 1949
(a) have regard to
(i) matters of common interest between the Panchayats and the Municipalities including spatial planning, sharing of water and other physical and natural resources, the integrate development of infrastructure and environmental conservation;
(ii) the extent and type of available resources whether financial or otherwise;