Section 3   [ View Judgements ]

Disqualification for Membership to an office under a local government


A person shall be disqualified for being chosen as, and for being, a member of local government functioning in the Union Territory of the National Capital Territory of Delhi if he has more than two children :

Provided that the birth within ten months from the date of commencement of this Act of an additional child shall to be taken into consideration for the purposes of this section :

Provided further that a person having more than two children (excluding the child, if any, born within ten months from the date of commencement of this Act) shall not be disqualified under this section, so long as the number of children he had on the date of such commencement does not increase.

Explanation:- For the purposes of this section, the addition of children from a pregnancy within ten months from the date of coming into force of this Act shall be treated as addition of one child only.

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