Section 2   [ View Judgements ]

Amendment of Section 34


In Section 34 of the Tamil Nadu Panchayats Act, 1994 (T.N. Act 21 of 1994) (hereinafter referred to as the principal Act),—



(1) for sub-section (2), the following sub-section shall be substituted, namely:—



"(2) A person who having held an office under the Government of India or under the Government of any State has been dismissed for corruption or for disloyalty to the State shall be disqualified for election as a member or for holding office as a member for a period of five years from the date of such dismissal".;



(2) sub-section (3) shall be omitted.

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