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Citedby 15 docs - [View All]
Sarju Prasad Pandey And Ors. vs State Of U.P. And Ors. on 7 May, 1970
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S. Narayanaswami vs G. Pannerselvam & Ors on 12 April, 1972

[Article 171(3)] [Article 171] [Constitution]
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Central Government Act
Article 171(3)(a) in The Constitution Of India 1949
(a) as nearly as may be, one third shall be elected by electorates consisting of members of municipalities, district boards and such other local authorities in the State as Parliament may by law specify;