Main Search Premium Members Advanced Search Disclaimer
Citedby 17 docs - [View All]
Sri Ramesh Chandra Samantray And ... vs State Of Orissa And Ors. on 2 September, 2003
Junagadh Municipality vs State Of Gujarat on 8 October, 2003
Anugrah Narain Singh Son Of Sri ... vs State Of U.P., Ministry Of Nagar ... on 22 December, 2005
Tej Pal Basra And Others vs State Of Punjab And Others on 1 October, 2013
Rasikchandra Devshanker Acharya ... vs State Of Gujarat And Ors. on 29 September, 1994

[Article 243U] [Constitution]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Article 243U(1) in The Constitution Of India 1949
(1) Every Municipality, unless sooner dissolved under any law for the time being in force, shall continue for five years from the date appointed for its first meeting and no longer: Provided that a Municipality shall be given a reasonable opportunity of being heard before its dissolution