Constitution (Seventy-Fourth Amendment) Act, 1992


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title and commencement View Judgements
  2 Insertion of new Part IXA View Judgements
  243P Definitions View Judgements
  243Q Constitution of Municipalities View Judgements
  243R Composition of Municipalities View Judgements
  243S Constitution and composition of Wards Committees, etc View Judgements
  243T Reservation of seats View Judgements
  243U Duration of Municipalities, etc View Judgements
  243W Powers, authority and responsibilities of Municipalities, etc View Judgements
  243X Power to impose taxes by, and Funds of, the Municipalities View Judgements
  243Y Finance Commission View Judgements
  243Z Audit of accounts of Municipalities View Judgements
  243ZA Elections to the Municipalities View Judgements
  243ZB Application to Union territories View Judgements
  243ZC Part not to apply to certain areas View Judgements
  243ZD Committee for district planning View Judgements
  243ZF Continuance of existing laws and Municipalities View Judgements
  243ZG Bar to interference by courts in electoral matters View Judgements
  3 Amendment of article 280 View Judgements
  4 Addition of Twelfth Schedule View Judgements
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  omit plz -n/a- View Judgements
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