Section 4   [ View Judgements ]

Amendment of Section 56.


In Section 56 of the Madurai City Municipal Corporation Act, 1971 (Tamil Nadu Act 15 of 1971) (hereinafter in this Part referred to as the 1971 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 (ee) of sub-section (1) of Section 57 shall be disqualified for election as a Councillor for a period of six years from the date of such disqualification”.

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