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30. Effect of removal of a Councillor.

No Councillor of a Nagar Panchayat or a Council who has been removed from his office under sub-section (1) or under clause (b), (c), (d) or (e) of sub-section(2) of section 29 shall be eligible for election or re-election as a Councillor for such period as may be prescribed.



Manipur Municipalities Act, 1994 Back




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