Section 5   [ View Judgements ]

Amendment of section 42 of Mah. V of 1962


In section 42 of Maharashtra Zilla Parishads and Panchayat Samitis Act, 1961 (hereinafter referred to as "the Zilla Parishads and Panchayat Samities Act"), in sub-section (4), in clause (a), after the third proviso, the following proviso shall be added, namely :-



"Provided also that, in a Zilla Parishad in the Scheduled Areas where the population of the Scheduled Tribes is more than fifty per cent. of the total population, the office of the President shall be reserved only for the persons belonging to the Scheduled Tribes".



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