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Citedby 2 docs
Mohd. Sharique-Ur-Rehman vs State Of Maharashtra on 11 June, 2012
G. Rajendra Prasad vs Municipal Commissioner, ... on 12 November, 2001

[Section 11] [Complete Act]
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Central Government Act
Section 11(2) in The Manipur Municipalities Act, 1994.
(2) The Vice- Chairperson or a Councillor may resign his office by writing under his hand addressed to the Chairperson, who shall forward it to the Executive Officer.