AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

87. Commissioner and Chief Executive Officer's powers in respect of Gram Panchayat and Zilla Parishad.

(1) The Chief Executive Officer may in respect of Gram Panchayat exercise the following powers, namely:

(a) call for proceedings of any Gram Panchayat or any extract of any book or document in the possession of or under the control of the Gram Panchayat or any return or statement of account or report;

(b) require a Gram Panchayat, to take into consideration any objection which appears to him to exist to the doing of anything which is about to be done or is being done by such Gram Panchayat or any information which appears to him to necessitate the doing of anything by such Gram Panchayat or within such period as he may fix;

(c) order a duty to be performed within a specified period if a Gram Panchayat has made default in the performance of any duty and if such duty is not performed within the specified period, to appoint a person to perform such duty and direct that the expenses thereof shall be paid by the defaulting Gram Panchayat within such period as he may fix;

(d) direct a Gram Panchayat to levy any tax if it has failed to do so in accordance with the provision of this Act;

(e) call for meetings of the Gram Panchayat, or any of its committees if no meeting of the Gram Panchayat or its committees has been held in accordance with the provisions of this Act or rules made thereunder.

(2) The Gram Panchayat may appeal to the Commissioner, against any order made under clause (c) of sub-section (1) by the Chief Executive Officer within thirty days from the date of such order.

(3) The Commissioner may in respect of Zilla Parishad exercise the following powers, namely:

(a) call for proceedings of any Zilla Parishad or any extract of any book or document in the possession of or under the control of the Zilla Parishad or any return or statement of account or report;

(b) require a Zilla Parishad, to take into consideration any objection which appears to him to exist to the doing of anything which is about to be done or is being done by such Zilla Parishad or any information which appears to him to necessitate the doing of anything by such Zilla Parishad or within such period as he may fix;

(c) order a duty to be performed within a specified period if a Zilla Parishad has made default in the performance of any duty and if such duty is not performed within the specified period, to appoint a person to perform such duty and direct that the expenses thereof shall be paid by the defaulting Zilla Parishad within such period as he may fix;

(d) call for meetings of the Zilla Parishad or any of its committees if no meeting of the Zilla Parishad or its committees has been held in accordance with the provisions of this Act or rules made thereunder.

(4) The Zilla Parishad may appeal to the Government, against any order made under clause (c) ofsub-section (3) by the Commissioner, within thirty days from the date of such order.



Manipur Panchayati Raj Act, 1994 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys