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38. Special duties of municipalities.

Subject to such reasonable provisions as may be made under section 37 every municipality shall make reasonable provision for the following special matters, namely:

(a) providing special medical aid and accommodation for the sick in times of a dangerous disease and taking such measures as may be required to prevent the outbreak or suppress and prevent the recurrence of the disease; and

(b) giving relief and establishing and maintaining relief works, in times of famine or scarcity, to or for destitute persons within the limits of the municipality.



Manipur Municipalities Act, 1994 Back




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