Ordinance Summary

The Kerala Panchayat Raj (Amendment) Ordinance, 2020

  • The Kerala Panchayat Raj (Amendment) Ordinance, 2020 was promulgated on May 2, 2020.  It amends the Kerala Panchayat Raj Act, 1994.  The Act establishes a three-tier Panchayat Raj system in the State of Kerala.  The Ordinance amends the maximum and minimum limit on the total number of seats to be filled by direct elections in a panchayat.
     
  • Strength of Panchayats:  The Act requires the state government to notify the total number of seats in panchayats to be filled by direct elections.  It also sets the maximum and minimum limits on the total number of notified seats. 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 Panchayats to be notified

Population

Limit on number of notified seats under the Act

Limit on number of notified seats under the Ordinance

Village Panchayat

Minimum 14, Maximum 24

Minimum 13, Maximum 23

Block Panchayat

Minimum 14, Maximum 24

Minimum 13, Maximum 23

District Panchayat

Minimum 17, Maximum 33

Minimum 16, Maximum 32

 

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