for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

ARRANGEMENTS TO BE MADE TO RECONSTITUTE NEW PANCHAYATS AT EXPIRY OF EXTENDED TERMS OF EXISTING PANCHAYATS, MEMBERS AND ADMINISTRATORS


Notwithstanding anything contained in this Act, after a date (being a date before the expiry of the said period) to be notified by the State Government in the Official Gazette, arrangements shall be made by the Collectors and other officers concerned to constitute new panchayats in accordance with the provisions of the Panchayats Act and the rules and by-laws made there under, before, or as soon as possible after, the expiration of the term of office of the existing panchayats, members and administrators, which stands extended under this Act.

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