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Citedby 54 docs - [View All]
Usha Bharti vs State Of U.P. & Ors on 28 March, 2014
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Usha Bharti vs State Of U.P. & Ors on 28 March, 1947
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[Constitution]
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Central Government Act
Article 243N in The Constitution Of India 1949
243N. Continuance of existing laws and Panchayats Notwithstanding anything in this Part, any provision of any law relating to Panchayats in force in a State immediately before commencement of the Constitution (Seventy third Amendment) Act, 1992 , which is inconsistent with the provisions of this part, shall continue to be in force until amended or repealed by a competent Legislature other competent authority or until the expiration of one year from such commencement whichever is earlier: Provided that all the Panchayats existing immediately before such commencement shall continue till the expiration of their duration, unless sooner dissolved by a resolution passed to that effect by the Legislative Assembly of that State or, in the case of a State having a Legislative Council, by each house of the Legislature of that State