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41. Financial assistance to Gram Panchayats.

Subject to the provisions of this section, every Gram Panchayat shall, after a re-appropriation made by law in this behalf, be entitled to receivegrants-in-aid from the Consolidated Fund of the State as recommended by the State Finance Commission, constituted under section 97 of this Act.



Manipur Panchayati Raj Act, 1994 Back




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