for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

POWERS OF MEMBERS AND ADMINISTRATORS WHOSE TERM OF OFFICE STANDS EXTENDED AND VALIDATION OF CERTAIN ACTS


All members of panchayats and all administrators of panchayats, whose term of office is deemed to have been extended or is extended, as the case may be, under the last preceding section, shall throughout the extended period also (whether before or after the commencement of this Act), be deemed to have been and be competent to exercise all powers and to perform all duties and functions as such members or administrators, as the case may be; and no act done by any such member or administrator during the said period shall be deemed invalid, or shall be called in question in any Court, merely on the ground that the term of office was not extended in time, or was not otherwise duly extended, or that during the extended period the panchayat, members or administrator could not exercise all powers and perform all duties and functions of the panchayat, members or administrator, as the case may be



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