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[Article 243C(3)] [Article 243C] [Constitution]
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Central Government Act
Article 243C(3)(d) in The Constitution Of India 1949
(d) of the members of the Council of States and the members of the Legislative Council of the State, where they are registered as electors within
(i) a Panchayat area at the intermediate level, in Panchayat at the intermediate level;
(ii) a Panchayat area at the district level, in Panchayat at the district level