Section 6   [ View Judgements ]

Amendment of Section 58.


In Section 58 of the Coimbatore City Municipal Corporation Act, 1981 (Tamil Nadu Act 25 of 1981) (hereinafter in this Part referred to as the 1981 Act), after sub-section (2), the following sub-section shall be inserted, namely:-



“(2-A) A person disqualified for being a Councillor under clause (ff) of sub-section (1) of Section 59 shall be disqualified for election as a Councillor for a period of six years from the date of such disqualification”.

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