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[Article 243C(3)] [Article 243C] [Constitution]
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Central Government Act
Article 243C(3)(a) in The Constitution Of India 1949
(a) of the Chairpersons of the Panchayats at the village level, in the Panchayats at the intermediate level or, in the case of a State not having Panchayats at the intermediate level, in the Panchayats at the district level;