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[Constitution]
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Central Government Act
Article 243P in The Constitution Of India 1949
243P. Definitions In this Part, unless the context otherwise requires,
(a) Committee means a Committee constituted under article 243S;
(b) district means a district in a State;
(c) Metropolitan area means an area having a population of ten lakhs or more, comprised in one or more districts and consisting of two or more Municipalities or Panchayats or other contiguous areas, specified by the Governor by public notification to be Metropolitan area for the purposes of this Part;
(d) Municipal area means the territorial area of a Municipality as is notified by the Governor;
(e) Municipality means an institution of self government constituted under Article 243Q;
(f) Panchayat means a Panchayat constituted under Article 243B;
(g) population means the population as ascertained at the last preceding census of which the relevant figures have been published