for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment of section 14 of Bom. III of 1959


In section 14 of the Village Panchayats Act, in sub-section (1), after clause (j-1), the following clause shall be inserted, namely :-



"(j-2) has been elected as a Councillor of the Zilla Parishad or as a member of the Panchayat Samiti; or".

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