INTRODUCTION


(Received the Assent of the Governor of Tamil Nadu on May 31, 2012 — Published in Tamil Nadu Government Gazette, Extraordinary, Part IV, Section 2, Iss. No.145, page 125, dated June 1, 2012.

Statement of Objects and Reasons : Refer T.N. Bill No.15 — 2012 (1) CTAR page 1.113).



An Act further to amend the laws relating to the Municipal Corporations and the Municipalities in the State of Tamil Nadu.



Be it enacted by the Legislative Assembly of the State of Tamil Nadu in the Sixty-third Year of the Republic of India as follows;—

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