Section 6   [ View Judgements ]

Amendment of section 67 of Mah. V of 1962


.- In section 67 of the Zilla parishads and Panchayat Samitis Act, in sub-section (4), in clause (a), after the third proviso, the following proviso shall be added, namely : -



"Provided also that, in a Panchayat Samiti 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 Chairperson shall be reserved only for the persons belonging to the Scheduled Tribes.".



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