Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires,---

(a) 'Chairman' means the Chairman of the Agartala Municipality ;

(b) 'Commissioner' means a Commissioner of the Agartala Municipality but shall not include the Chairman or Vice-Chairman ;

(c) 'Sitting' means the Commissioners at meeting as required under various provisions of Bengal Municipal Act, 1932 as extended to Tripura for carrying out the various purposes of the said Act ;

(d) 'Vice-Chairman' means the Vice-Chairman of the Agartala Municipality ;

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon