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Citedby 4 docs
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[Article 243Q(1)] [Article 243Q] [Constitution]
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Central Government Act
Article 243Q(1)(c) in The Constitution Of India 1949
(c) a Municipal Corporation for a larger urban area, in accordance with the provisions of this Part: Provided that a Municipality under this clause may not be constituted in such urban area or part thereof as the Governor may, having regard to the size of tile area and the municipal services being provided or proposed to be provided by an industrial establishment in that area and such other factors as he may deem fit, by public notification, specify to be an industrial township