Section 8   [ View Judgements ]

Power to remove difficulty


If any difficulty arises in giving effect to the provisions of the Village Panchayats Act, or the Zilla Parishads Act, as amended by this Act or by reason of anything contained therein, the State Government may, as occasion arises, by order do anything not inconsistent with the provisions of the Village Panchayats Act or the Zilla Parishads Act as amended by this Act, as the case may be, which appears to it to be necessary or expedient for the purpose of removing the difficulty :



Provided that, no such order shall be made after the expiry of a period of two years from the date of commencement of this Act.

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