Main Search Premium Members Advanced Search Disclaimer
Citedby 47 docs - [View All]
Afzal Imam & Ors vs The State Of Bihar & Ors on 12 August, 2011
Sreekala K. vs State Of Kerala on 22 July, 2010
Sachin Notified Area, Surat vs Department Of Income Tax on 29 January, 2007
Channala Ramachandra Rao vs State Of A.P. And Others on 25 February, 2000
James N.X. vs District Collector

[Article 243P] [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 243P(e) in The Constitution Of India 1949
(e) Municipality means an institution of self government constituted under Article 243Q;