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4. Qualifications for membership of Village Authorities.-

A person shall not be qualified to be chosen as a member of a Village Authority unless he-

(a) is a citizen of India;

(b) is not less than twenty-five years of age; and

(c) in the case of membership of an elected Village Authority, is registered in the electoral roll as a voter for the election of a member of the Village Authority.



Manipur (Village Authorities in hill areas) Act, 1956 Back




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