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206. Consequence of dissolution.

An order of dissolution shall have the following consequences, namely:

(a) all the Councillors of the Nagar Panchayat or of the Council shall, as from the date of order, vacate their offices as such Councillors;

(b) all the powers and duties which under the Act may be exercised and performed by the Nagar Panchayat or the Council, whether at a meeting or otherwise, shall, during the period of dissolution, be exercised and performed by such person or persons as the Government may direct;

(c) all property vested in such Nagar Panchayat or the Council shall, during the period of dissolution, vest in the Government.



Manipur Municipalities Act, 1994 Back




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