Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires-



(a) "Municipal Act" means the Orissa Municipal Act 23 of 1950;



(b) "Notified Area Council" means a Notified Area Council constituted under the Municipal Act;



(c) words and expressions used herein and not defined in this Act but defined in the Municipal Act shall have the same meanings as respectively assigned to them in the Municipal Act.

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