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Citedby 12 docs - [View All]
Smt Pramila M vs State Of Karnataka on 27 November, 2015
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Khaliquz-Zaman vs State Of U.P. And Ors. on 27 October, 2004
Krishan Kumar Singla vs The State Of Haryana And Ors. on 22 July, 1999
Monika And Ors vs State Of Haryana And Ors on 5 December, 2016

[Article 243R] [Constitution]
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Central Government Act
Article 243R(2) in The Constitution Of India 1949
(2) The Legislature of a State may, by law, provide
(a) for the representation in a Municipality of
(i) persons having special knowledge or experience in Municipal administration;
(ii) the members of the House of the People and the members of the Legislative Assembly of the State representing constituencies which comprise wholly or partly the Municipal area;
(iii) the members of the Council of States and the members of the Legislative Council of the State registered electors within tile Municipal area;
(iv) the Chairpersons of the Committees constituted under clause ( 5 ) of article 243S: Provided that the persons referred to in paragraph (i) shall not have the right to vote in the meetings of the Municipality;
(b) the manner of election of the Chairperson of a Municipality