for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of Section 109-A of the principal Act.


In the Uttar Pradesh Panchayat Raj Act, 1947 (As applicable in the State of Uttaranchal) (hereinafter referred to as the principal Act) shall be amended as follows, namely:--

(1) The word "Secretary" shall be substituted by the word "Pradhan" in clause (a) of sub-section (1) of Section 109-A of the principal Act.

(2) The word "Pradhan/" shall be inserted between the words "The" and "Secretary" in clause (b) of sub-section (1) of Section 109-A of the principal Act.

(3) A new clause (c) shall be inserted after clause (b) of sub-section (1) of Section 109-A of the principal Act as follows, namely:--

"(c) Secretary of the Gram Panchayat shall be responsible for proper maintenance and making entries in the records.".

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