AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

20. Finality of decisions.-

(1) An order of the court of the District Judge on an election petition shall be final and conclusive.

(2) An election of a member not called in question in accordance with the foregoing provisions shall be deemed to be a good and valid election.



Manipur (Hill Areas) District Councils Act, 1971 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys