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Citedby 2 docs
Smt Pramila M vs State Of Karnataka on 27 November, 2015
Krishan Kumar Singla vs The State Of Haryana And Ors. on 22 July, 1999

[Article 243R(2)(a)] [Article 243R(2)] [Article 243R] [Constitution]
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Central Government Act
Article 243R(2)(a)(ii) in The Constitution Of India 1949
(ii) the members of the House of the People and the members of the Legislative Assembly of the State representing constituencies which comprise wholly or partly the Municipal area;