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[Article 243T] [Constitution]
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Central Government Act
Article 243T(3) in The Constitution Of India 1949
(3) Not less than one third (including the number of seats reserved for women belonging to the Scheduled Castes and the Scheduled Tribes) of the total number of seats to be filled by direct election in every Municipality shall be reserved for women and such seats may be allotted by rotation to different constituencies in a Municipality