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35. Remuneration of Chairperson and Vice-Chairperson.

The Chairperson, theVice-Chairperson or any other Councillor of a Council may be granted by the Council such remuneration or such allowance as may be prescribed:

Provided that the expenditure to be incurred under this section shall without prejudice to the provisions of section 71, be paid out of the Municipal Fund.



Manipur Municipalities Act, 1994 Back




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