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Citedby 10 docs - [View All]
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[Article 243C] [Constitution]
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Central Government Act
Article 243C(5) in The Constitution Of India 1949
(5) The Chairperson of
(a) Panchayat at the village level shall be elected in such manner as the Legislature of a State may, by law, provide; and
(b) a Panchayat at the intermediate level or district level, shall be elected by, and from amongst, the elected members thereof