Section 2   [ View Judgements ]

DEFINITIONS


In this Act, unless the context otherwise requires,-

(a) “administrator” means an administrate or appointed under clause (b) of sub-section (1) of section 160 of the Panchayats Act, and includes any person appointed under clause (b) of sub-section (2) of section 145 or clause (a) of sub-section (1) of section 151 of that Act;

(b) “election to apanchayat” means the election of a member of the panchayat but does not include the election of a Sarpanch or Upa Sarpanch;

(c) “panchayat” means a panchayat established or deemed to have been established under the Panchayats Act;

(d) “the Panchayats Act” means the Bombay Village Panchayats Act, 1958.

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