for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Amendment of section 49 of Mah. V of 1962


In section 49 of the Maharashtra Zilla Parishads and Panchayat Samitis Act, 1961 (hereinafter referred to as "the Zilla Parishads and Panchayat Samitis Act"), in sub-section (1),-



(a) before the existing proviso, the following proviso shall be inserted, namely :-



"Provided that, where the office of the President being reserved for a woman, is held by a woman President, such motion of no-confidence shall be passed only by a majority of not less than three-fourth of the total number of the Councillors who are for the time being entitled to sit and vote at any meeting of the Zilla Parishad :";



(b) in the existing proviso, for the words "Provided that" the words "Provided further that" shall be substituted.

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