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

93. Removal of members for misconduct, etc.

The Government if it thinks fit on the recommendation of the Gram Panchayat or Zilla Parishad or otherwise, may remove any member after giving him an opportunity of being heard and after such enquiry as it deems necessary if such members has been guilty of misconduct in the discharge of his duties or of any disgraceful conduct or has become incapable of performing his duties as a member.



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