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Section 7   [ View Judgements ]

Amendment of section 87 of Mah. V of 1962


In section 87 of the Zilla Parishads and Panchayat Samitis Act,-



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



"Provided that, such motion of no-confidence against the Chairman of the Women and Child Welfare Committee shall be passed only by a majority of not less than three-fourth of the total number of Councillors who are for the time being entitled to sit and vote at any meeting of the Zilla Parishad :";



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



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

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