Section 2   [ View Judgements ]

Amendment of Section 52.


In Section 52 of the Chennai City Municipal Corporation Act, 1919 (Tamil Nadu Act 4 of 1919) (hereinafter in this Part referred to as the 1919 Act), after sub-section (1-A), the following sub-section shall be inserted, namely:-



“(1-B) A person disqualified for being a Councillor under clause (eee) of sub-section (1) of Section 53 shall be disqualified for election as a Councillor for a period of six years from the date of such disqualification”.

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