Section 2   [ View Judgements ]

Definitions.


In this Act, unless the context otherwise requires:—

(a) "local government" means a panchayat (at village, Intermediate or district level), a Municipality (including a Nagar Panchayat, a Municipal Council, a Municipal Corporation), an improvement trust, a district board, a mining settlement authority or other local authorities for the purpose of local self-government or village administration;

(b) "member" means a person who holds an office in a local government, which is filled by election or nomination by the Government of the National Capital Territory of Delhi;In this Act, unless the context otherwise requires:—

(a) "local government" means a panchayat (at village, Intermediate or district level), a Municipality (including a Nagar Panchayat, a Municipal Council, a Municipal Corporation), an improvement trust, a district board, a mining settlement authority or other local authorities for the purpose of local self-government or village administration;

(b) "member" means a person who holds an office in a local government, which is filled by election or nomination by the Government of the National Capital Territory of Delhi;

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon