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[Section 31] [Complete Act]
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Central Government Act
Section 31(2) in The Manipur Municipalities Act, 1994.
(2) For the purposes of sub- section (1) a meeting of the Naga- Panchayat or of the Council shall be held in the following manner, namely:-
(i) the meeting shall be convened by the Executive Officer on a requisition signed by not less dun one- fifth of the total number of Councillors constituting' the Nagar Panchayat or the Council for the time being;
(ii) the notice of such a meeting specifying the time and place thereof shall be despatched by the Executive Officer to every Councillor ten days before the meeting;
(iii) the Chairperson or the Vice- Chairperson, as the case may be, against whom the resolution referred to in sub- section (1) is to be moved, shall not preside over the meeting;
(iv) a copy of the notice shall be sent to the State Government.