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[Article 2] [Constitution]
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Central Government Act
Article 2(7) in The Constitution Of India 1949
(7) The District or the Regional Council may after its first constitution make rules with the approval of the Governor with regard to the matters specified in sub paragraph ( 6 ) of this paragraph and may also make rules with like approval regulating
(a) the formation of subordinate local Councils or Boards and their procedure and the conduct of their business; and
(b) generally all matters relating to the transaction of business pertaining to the administration of the district or region, as the case may be: Provided that until rules are made by the District or the Regional Council under this sub paragraph the rules made by the Governor under sub paragraph ( 6 ) of this paragraph shall have effect in respect of elections to, the officers and staff of, and the procedure and the conduct of business in, each such Council