Section 4   [ View Judgements ]

Amendment of Section 191.


To Section 191 of the Tamil Nadu District Municipalities Act, 1920 (Tamil Nadu Act V of 1920), in sub-section (3), after Clause (g), the following Clause shall be inserted, namely:-



“(gg) provision of special facilities in the multi-storeyed and public buildings for the differently abled persons;”.

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