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[Article 4] [Constitution]
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Central Government Act
Article 4(5) in The Constitution Of India 1949
(5) On and from such date as the President may, after consulting the Government of the State concerned, by notification appoint in this behalf, this paragraph shall have effect in relation to such autonomous district or region as may be specified in the notification, as if
(i) in sub paragraph ( 1 ), for the words between the parties all of whom belong to Scheduled Tribes within such areas, other than suits and cases to which the provisions of sub paragraph ( 1 ) of paragraph 5 of this Schedule apply,, the words not being suits and cases of the nature referred to in sub paragraph ( 1 ) of paragraph ( 5 ) of this Schedule, which the Governor may specify in this behalf, had been substituted;
1258156 ii sub paragraphs ( 2 ) and ( 3 ) had been omitted; 476222 iii in sub paragraph ( 4 )