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224. Restriction on the summoning of municipal servants to produce documents.

Nomunicipal officer or servant shall in any legal proceeding to which a Nagar Panchayat or a Council is not a party be required to produce any register or document the contents of which can be proved by a certified copy, or to appear as a witness to prove the matters and transaction recorded therein unless by order of the court made for a special cause.



Manipur Municipalities Act, 1994 Back




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