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Citedby 3 docs
Sujit Vasant Patil vs State Of Maharashtra And Ors. on 6 August, 2004
Sajeda Nihal Ahmed vs Malegaon Municipal Corporation ... on 12 August, 2004
Shambhu Dayal Sharma vs Mcd & Ors.Q on 3 October, 2011

[Article 243V] [Constitution]
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Central Government Act
Article 243V(2) in The Constitution Of India 1949
(2) If any question arises as to whether a member of a Municipality has become subject to any of the disqualifications mentioned in clause ( 1 ), the question shall be referred for the decision of such authority and in such manner as the Legislature of a State may, by law, provide