Section 2   [ View Judgements ]

DEFINITIONS


In this Act; unless the context otherwise requires,-

(a) “administrator” means an administrator 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 a panchayat” means the election of a member of the panchayat, but does not include the election of a Sarpanch or Upa-Sarpanch;

(c) “panchayat” shall have the meaning assigned to it in the Panchayats Act;

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



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