Section 2   [ View Judgements ]

Amendment of Section 53.


In Section 53 of the Chennai City Municipal Corporation Act, 1919 (Tamil Nadu Act IV of 1919) (hereinafter referred to as the principal Act), in sub-section (1), in clause (i), for the expression “the meetings of the council for a period of three consecutive months beginning from”, the expression “three consecutive meetings of the council held after” shall be substituted.

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