Ordinance Summary

The Kerala Municipality (Amendment) Ordinance, 2020 

  • The Kerala Municipality (Amendment) Ordinance, 2020 was promulgated on May 2, 2020.  It amends the Kerala Municipality Act, 1994.  The Act constitutes urban local bodies, such as, Town Panchayats, Municipal Councils, and Municipal Corporations in Kerala.  
     
  • Number of Councillors:  The Act provides for the state government to notify the total number of seats for Councillors to be filled by direct elections in a town panchayat, municipality and municipal corporation.  The Ordinance reduces the limits on the maximum number of seats that must be notified, as specified in the Table 1.

Table 1: Limits on seats for Councillors to be notified

Population

Limit on number of notified seats under the Act

Limit on number of notified seats under the Ordinance

Town Panchayat or Municipal Council

Within 20,000

26

25

Above 20,000

26 for the first 20,000 and increase one seat for every 2,500 increase in population; up to a maximum of 53

25 for the first 20,000 and increase one seat for every 2,500 increase in population; up to a maximum of 52

Municipal Corporation

Within four lakh

56

55

Above four lakh

56 for the first four lakh and increase one seat for every 10,000 increase in population; up to a maximum of 101

55 for the first four lakh and increase one seat for every 10,000 increase in population; up to a maximum of 100

 

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