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211. Confirmation of bye-laws.

(1) The power to frame bye-laws in the Act shall be subject to the condition of previous notification.

(2) No such bye-laws shall come into force until it has been confirmed by the Government.

(3) The Government may cancel its confirmation of any such bye law, and thereupon the bye-lawshall cease to have effect.



Manipur Municipalities Act, 1994 Back




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