MUMBAI MUNICIPAL CORPORATION ACT, 1888


Section
Section Title
  PREAMBLE
  1 Short title and extent View Judgements
  2 Repeal of enactments View Judgements
  3 Definitions of terms View Judgements
  4 Municipal Aauthorities View Judgements
  5 Composition of Corporation View Judgements
  6 Duration of Corporation View Judgements
  7 Section 7 View Judgements
  8 Re-eligibility of persons ceasing to be Councillors View Judgements
  9 Casual vacancies how to be filled up View Judgements
  10 Publication of names of Councillors in the Official Gazette View Judgements
  11 Persons qualified to vote View Judgements
  12 Section 12 View Judgements
  13 Section 13 View Judgements
  14 Qualification for election as a Councillor at a ward election View Judgements
  15 Section 15 View Judgements
  16 Disqualifications for being a Councillor View Judgements
  17 A person becoming disqualified to cease to be a Councillor View Judgements
  18 Questions as to disqualifications to be determined by Chief Judge of the Small Cause Court View Judgements
  19 Division of Brihan Mumbai into single-member wards and preparation of municipal election roll therefor View Judgements
  20 Section 20 View Judgements
  21 Right to vote View Judgements
  22 Date of election View Judgements
  23 Section 23 View Judgements
  24 Section 24 View Judgements
  25 Notice to be given of day fixed for ward elections View Judgements
  26 Candidates at ward elections must be nominated. Provisions regarding nominations View Judgements
  27 Poll to be taken when a ward election is contested.Names of candidates validly nominated to be published View Judgements



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