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[Article 4] [Constitution]
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Central Government Act
Article 4(4) in The Constitution Of India 1949
(4) A Regional Council or District Council, as the case may be, may with the previous approval of the Governor make rules regulating
(a) the constitution of village councils and courts and the powers to be exercised by them under this paragraph;
(b) the procedure to be followed by village councils or courts in the trial of suits and cases under sub paragraph ( 1 ) of this paragraph;
(c) the procedure to be followed by the Regional or District Council or any court constituted by such Council in appeals and other proceedings under sub paragraph ( 2 ) of this paragraph;
(d) the enforcement of decisions and orders of such Councils and courts:
(e) all other ancillary matters for the carrying out of the provisions of sub paragraphs ( 1 ) and ( 2 ) of this paragraph